D. VELMURUGAN Vs. REVENUE DIVISIONAL OFFICER, KALLAKURICHI, VILLUPURAM DISTRICT
LAWS(MAD)-2019-7-583
HIGH COURT OF MADRAS
Decided on July 11,2019

D. Velmurugan Appellant
VERSUS
Revenue Divisional Officer, Kallakurichi, Villupuram District Respondents

JUDGEMENT

R.SUBBIAH,J. - (1.) Petitioner has filed the above Writ Petition praying for issuance of a Writ of Mandamus directing respondents to release the petitioner's vehicle viz., HMT Tractor bearing Registration No. TN-32-A-8326 with Tipper bearing Registration No. TN-32-Z-1611 , seized by respondents on 26.04.2019.
(2.) Heard learned counsel for petitioner and learned Special Government Pleader for respondents.
(3.) According to petitioner, respondents have seized the vehicle in question on 26.04.2019 on the ground of illegal carrying of River Sand and till date, no order for release of the said vehicle had been passed by the respondents. Hence, he has come forward with the present Writ Petition.;


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