MANAVANUR GRAMAM ELLUMPALLAM KANMOI PASANA VIVASAIGAL SANGAM Vs. PUBLIC WORKS (W1) DEPARTMENT
LAWS(MAD)-2020-9-97
HIGH COURT OF MADRAS
Decided on September 21,2020

Manavanur Gramam Ellumpallam Kanmoi Pasana Vivasaigal Sangam Appellant
VERSUS
Public Works (W1) Department Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the writ petitioner, the learned Additional Advocate General Mr.K.Chellapandian, assisted by Mr.P.Mahendran for the official respondents and Mr.K.Govindarajan, learned counsel for the 6th respondent.
(2.) The District Collector, Dindigul is suo motu impleaded as the seventh respondent. Registry to make necessary correction in the cause title.
(3.) The subject matter of this Writ Petition pertains to the award of kudimaramathu works in respect of Ellumpallam Kanmoi Manavanur Village, Kodaikanal, Dindigul District. The Government of Tamil Nadu had announced that kudimaramathu works will be carried out during the current year also. Funds had also been sanctioned. The official respondents informed the concerned ayakattutharars that since kudimaramathu funds had been sanctioned, the ayakattutharars may inform the department as to in whose favour works are to be awarded on nomination basis. There is no unanimity among the ayakattutharars. Two rival sangams were formed. Since the Sangam of the sixth respondent has been commanding majority, the kudimaramathu works were proposed to be awarded in favour of the sixth respondent. That is under challenge in this Writ Petition.;


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