P SANKARANARAYANAN NAIR Vs. STATE OF KERALA
LAWS(KER)-2003-3-42
HIGH COURT OF KERALA
Decided on March 05,2003

P.SANKARANARAYANAN NAIR Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) The petitioners herein are residents of Chalavara in Ottapalam Taluk, Palakkad District. Their grievance is that though the 5th respondent Grama Panchayat passed resolution to initiate steps for acquisition of land, they are not pursuing the matter. The prayer, therefore, is to direct respondents 1 to 4 who are the State and its officials in the Revenue Department, to take prompt, effective and immediate steps to facilitate implementation of Ext.P1 resolution and to command the third respondent Tahsildar Ottapalam to depute the Taluk Surveyor, Ottapalam to survey the land mentioned in the resolution.
(2.) Even though on counter affidavit is filed, the Panchayat supports the petitioners.
(3.) The learned Government Pleader submitted that though a resolution was passed, no step for acquisition has been taken insofar as the required application in Form No.2 has not been sent up. According to him, the petitioner s present grievance is too premature and the question of surveying the property arise only after the land acquisition steps are properly initiated.;


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