G. CHANDRA SEKHARA PILLAI, Vs. CHIEF GENERAL MANAGER, TELECOM,
LAWS(KER)-2003-2-103
HIGH COURT OF KERALA
Decided on February 21,2003

Pushpakumari. P.S, Arjunan. N, Anujan Pillai. C, Chandrika, Vijayan. C, Jose. A, Bushara Beevi. A, Salim. V, Safura Khan, Girijakumari Amma. M, Radhakrishnan. S, Madanan. K.G, Ravikumar. K, Sebastian Fernandaz, Siva Sankara Pillai. R, Navaz, Appellant
VERSUS
Chief General Manager, Telecom, Accounts Officer, Telephone Revenue And Union Of India (Uoi), Represented By Its Secretary, Department Of Telecom Respondents

JUDGEMENT

M.R. Hariharan Nair, J. - (1.) HEARD both sides. Challenge is with regard to Ext.P4 and similar other demand note issued to the petitioners demanding additional security deposit for running telephone booth as franchisees. It was pointed out by the learned counsel for the petitioner that new Rules have come into vogue and that the amount mentioned in Ext. P4 has no relevance now. The Standing Counsel for the respondents also submits that the payment that can be demanded is under the new guidelines. In the circumstances, leaving it open to the respondent to make appropriate demand under existing rooms this original petition is closed and it is made clear that no amount need be paid under Ext.P4.;


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