N VINEETHA Vs. REGIONAL TRANSPORT AUTHORITY
LAWS(KER)-2003-7-33
HIGH COURT OF KERALA
Decided on July 30,2003

N.VINEETHA, W/O GANESH KUMAR Appellant
VERSUS
REGIONAL TRANSPORT AUTHORITY Respondents

JUDGEMENT

- (1.) This appeal is filed against the judgment dated 30th May, 2003 in O.P. No.9676 of 2003. Appellant is the petitioner in the Original Petition.
(2.) The learned Government Pleader accepted notice for the respondents. By consent of the learned counsel for the parties the Writ Appeal has been finally heard and is being disposed of.
(3.) The appellant had filed an application for grant of regular Stage Carriage permit to operate service on the route Kannur Railway Station - Koottupuzha via. Kannur NBS, Mattannur, Iritty as Limited Stop Ordinary Service. The said application was considered by the Regional Transport Authority, Kannur at its meeting held on 17.2.2003 and the following decision was taken: "Granted as ordinary service subject to settlement of timings vehicle No.KL - 13 / G 5373." A copy of the above decision was communicated to the appellant for information and he was directed to produce the current records of the vehicle within 30 days. Aggrieved by the refusal of the Regional Transport Authority, Kannur to grant the permit to operate as Limited Stop Ordinary Service, the appellant filed O.P. No.9676 of 2003 praying for a direction to the first respondent Regional Transport Authority, Kannur to reconsider the matter and grant regular permit to operate as Limited Stop Ordinary Service. The appellant also prayed for a direction to the first respondent to convert the permit already granted as Limited Stop Ordinary Service. The learned Single Judge dismissed the Original Petition at the admission stage observing that the attempt of the petitioner is to get lesser running time to operate at high speed and not to limit the number of stops. According to the learned Single Judge "the distance is stated to be only 60 K.Ms. and the petitioner has not established any case for granting any limited stop operation especially where the vehicle plying is through the village areas where there are large number of stops". Aggrieved by the dismissal of the Original Petition the appellant has filed this appeal.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.