HINDU MUNNANI Vs. STATE OF TAMIL NADU
LAWS(MAD)-2020-4-4
HIGH COURT OF MADRAS
Decided on April 21,2020

Hindu Munnani Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

M. Sathyanarayanan, M. Nirmal Kumar - (1.) This Writ Petition is filed by an organization namely, "Hindu Munnani ", represented by its State Secretary, who is a resident of No. 59, Iyya Mudali Street, Chinthadripet, Chennai-2, stating among other things that the sole respondent, sought to distribute rice through masks for preparation of gruel in the holy month of Ramzan and came forward with the prayer to quash the impugned notification and with a further prayer to extend the same benefits to poor and needy/people belonging to below poverty line.
(2.) The learned counsel appearing for the petitioner, on instructions, would submit that it is suffice to direct the respondents to consider and dispose of the petitioner's representation on merits, in accordance with law.
(3.) When this Court put a specific query to the learned counsel appearing for the petitioner as the organization namely, "Hindu Munnani " is a registered organization, the learned counsel appearing for the petitioner is unable to give any answer. It is not even stated in the affidavit that the petitioner organization is a registered organization and no certificate of registration is also enclosed in the typed set of documents.;


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