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J. Sangili Vs. The Chairman Tamil Nadu Public Service Commission, Greams Road, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 7706 of 2012
Judge
AppellantJ. Sangili
RespondentThe Chairman Tamil Nadu Public Service Commission, Greams Road, Chennai and Another
Excerpt:
.....appearing for the petitioner as well as mr.k.k.senthil, learned counsel for the first respondent and mr.k.guru, learned additional government pleader appearing for the second respondent. 3. the learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, by the second respondent, on merits and in accordance with law within the time stipulated by this court. 4. considering the facts and circumstances of the case, without going into the merits of the claim made by the petitioner in this writ petition, the second respondent is directed to issue no objection certificate to the petitioner by considering his representation, dated 21.05.2012, on merits and in accordance with law, within a period of four weeks from the.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the second respondent to issue a No Objection Certificate to the petitioner for joining in the combined Engineering Services in view of selection in the examination conducted by the first respondent and to consequently direct the first respondent to recommend the appointment of the petitioner as an Assistant Engineer in the combined Engineering Services within the time that may be stipulated by this Honourable Court.)

1. The petitioner seeks for a Mandamus directing the second respondent to issue a No Objection Certificate to the petitioner for joining in the combined Engineering Services, in view of selection in the examination conducted by the first respondent and consequently to direct the first respondent to recommend the appointment of the petitioner as an Assistant Engineer in the combined Engineering Services within the time that may be stipulated by this Court.

2. Heard Mr.M.Natarajan, learned counsel appearing for the petitioner as well as Mr.K.K.Senthil, learned counsel for the first respondent and Mr.K.Guru, learned Additional Government Pleader appearing for the second respondent.

3. The learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, by the second respondent, on merits and in accordance with law within the time stipulated by this Court.

4. Considering the facts and circumstances of the case, without going into the merits of the claim made by the petitioner in this Writ Petition, the second respondent is directed to issue No Objection Certificate to the petitioner by considering his representation, dated 21.05.2012, on merits and in accordance with law, within a period of four weeks from the date of receipt of a copy of this order.

5. With the above direction, this Writ Petition stands disposed of. No costs.


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