MANTHAISAMY Vs. SUPERINTENDENT OF POLICE MADURAI DISTRICT
LAWS(MAD)-2019-12-27
HIGH COURT OF MADRAS
Decided on December 09,2019

Manthaisamy Appellant
VERSUS
Superintendent Of Police Madurai District Respondents

JUDGEMENT

A.D.JAGADISH CHANDIRA, J. - (1.) This writ petition has been filed directing the second respondent to consider the petitioner's representation dated 08.11.2019 to grant permission and protection to conduct the "Adal Padal" programme on 10.12.2019 at about 09.00 p.m to 12.00 a.m for Arulmigu Nondi Karuppasamy Temple situated at Narasingampatti Village, Melur Taluk, Madurai District.
(2.) Heard the learned Counsel appearing for the petitioner and the learned Government Advocate(Crl.Side) appearing for the respondents.
(3.) The learned Government Advocate(Crl.Side) appearing for the respondents submits that the police does not have any reservations on the place, where the function is to be conducted. However, there is an apprehension that some law and order problem may arise during the tournament. She would also submit that the Director General of Police, in his proceedings in Rc.No.007301/Genl.I(1)/2019 dated 09.04.2019 has issued circular to Commissioner of Police, Superintendent of Police and all the Station Housing Officer and directed them to follow the procedure and instruct the petitioner seeking permission to conduct cultural programs to comply with the conditions and permission may be granted subject to the petitioner agreeing to comply with the said conditions by filing necessary undertaking before the respondent police;


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