MUHAMMED ALIAS A P BAPPU HAJI Vs. SECRETARY TO GOVERNMENT
LAWS(KER)-2003-3-3
HIGH COURT OF KERALA
Decided on March 26,2003

MUHAMMEDA.P.BAPPU HAJI Appellant
VERSUS
SECRETARY TO GOVERNMENT Respondents

JUDGEMENT

- (1.) These two writ appeals arise from a common judgment in O.P.Nos. 10304 and 10442 of 2001. Hence these appeals are being disposed of by a common judgment.
(2.) W.A.No. 1132 of 2002 is against the decision in O.P.No. 10304 of 2001 which was partly allowed by the learned Single Judge. The appellant is the petitioner in the original petition.
(3.) W.A.No. 1140 of 2002 is against the decision in O.P.No. 10442 of 2001 which was allowed by the learned Single Judge. The appellant is the second respondent in the original petition.;


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