Skip to content


S. Soni Vs. The Director of School Education and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1317 of 2011 & M.P(MD)No. 1 of 2011
Judge
AppellantS. Soni
RespondentThe Director of School Education and Others
Excerpt:
.....the petitioner from chennai higher secondary school, tharamani, so as to enable the petitioner to join duty at government highersecondary school, melattur, in thanjavur district on the basis of the order passed by the 1st respondent in na.ka.no.125762/c2/e1/2010 dated 28-12-2010.) 1. this writ petition has been filed seeking a direction to the 2nd respondentto relieve the petitioner from chennai higher secondary school, tharamani, so as to enable her to join duty at government highersecondary school, melattur, in thanjavur district on the basis of the order passed by the 1st respondent in na.ka.no.125762/c2/e1/2010 dated 28-12-2010. 2. it is seen from the records that this writ petition is filed in the year 2011 and there are 5 years have been lapsed. therefore, the prayer in this writ.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the 2ndrespondentto relieve the Petitioner from Chennai Higher Secondary School, Tharamani, so as to enable the Petitioner to join duty at Government HigherSecondary School, Melattur, in Thanjavur District on the basis of the order passed by the 1st Respondent in Na.Ka.No.125762/C2/E1/2010 dated 28-12-2010.)

1. This writ petition has been filed seeking a direction to the 2nd respondentto relieve the Petitioner from Chennai Higher Secondary School, Tharamani, so as to enable her to join duty at Government HigherSecondary School, Melattur, in Thanjavur District on the basis of the order passed by the 1st Respondent in Na.Ka.No.125762/C2/E1/2010 dated 28-12-2010.

2. It is seen from the records that this writ petition is filed in the year 2011 and there are 5 years have been lapsed. Therefore, the prayer in this writ petition has become infructuous. Accordingly, this writ petition is dismissed as infructuous. No costs. Consequently, connected miscellaneous petition is also dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //