K. KRISHNAVENI Vs. DISTRICT COLLECTOR, HARUR TALUK, DHARMAPURI
LAWS(MAD)-2019-9-529
HIGH COURT OF MADRAS
Decided on September 18,2019

K. KRISHNAVENI Appellant
VERSUS
District Collector, Harur Taluk, Dharmapuri Respondents

JUDGEMENT

G.Jayachandran,j. - (1.) By consent, the writ petition is taken up for final disposal at the admission stage itself.
(2.) Heard Mr. P. Valliappan, learned counsel appearing for the petitioner and Mr. K. Ravikumar, learned Additional Government Pleader, who takes notice for respondents 1 to 5.
(3.) The prayer in the writ petition is to issue a Writ of Certiorari calling for the records of the 2nd respondent pertaining to the proceedings in Na.Ka. No. 17022/2018/Dha2 dated 15.07.2019 and quash the same.;


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