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Article 226 in The Constitution Of India 1949

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Madras High Court
R.Kannan vs The Superintendent Of Police on 19 April, 2017
        

 

BEFORE THE MADURAI BENCH OF MADRAS HIGH COURT               

DATED: 19.04.2017  

CORAM   

THE HONOURABLE MR.JUSTICE A.SELVAM           
and 
THE HONOURABLE MR.JUSTICE N.AUTHINATHAN            

W.P(MD)No.7145 of 2017   

R.Kannan                                        ..  Petitioner

Vs.

1.The Superintendent of Police,
   Thanjavur District, Thanjavur.

2.The Inspector of Police,
   Peravoorani Police Station,
   Thanjavur District.                                  ..  Respondents

PRAYER: Writ Petition is filed under Article 226 of the Constitution of India
praying for the issuance of a Writ of Mandamus directing the respondent to
grant permission and protection for cultural event namely Adalpadal scheduled
to be held on 22.04.2017 at night in connection with Chithirai festival at
Arulmigu Sri Pethaperumal Temple at Senkamangalam Village,  Peravoorani  
Taluk, Thanjavur District by considering  the petitioner's representation
dated 17.04.2017.

!For Petitioner                 : Mr.E.Balasubramanian 

For Respondents         : Mr.T.S.Mohammed Mohideen,            
                                  Additional Government Pleader.
        
:ORDER  

[Order of the Court was made by A.SELVAM, J.] This writ petition has been filed under Article 226 of the Constitution of India praying to direct the respondents to give necessary permission for conducting Adalpadal programme in the place mentioned therein, by way of issuing a writ of mandamus.

2.Mr.T.S.Mohammed Mohideen, learned Additional Government Pleader, has taken notice for the respondents.

3.It is seen from the records that on 17.04.2017 a representation has been given, but the same has not been considered. Under the said circumstances, this Court is inclined to pass the following order.

4.In fine, this writ petition is allowed in part without costs and the second respondent is directed to look into the representation dated 17.04.2017 and dispose of the same within a period of two days.

To

1.The Superintendent of Police, Thanjavur District, Thanjavur.

2.The Inspector of Police, Peravoorani Police Station, Thanjavur District..