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T. Ayyappan Vs. The Director Directorate of Employment and Training and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1504 of 2012 & M.P(MD)No. 1 of 2012
Judge
AppellantT. Ayyappan
RespondentThe Director Directorate of Employment and Training and Others
Excerpt:
.....be sufficed if the representation of the petitioner is disposed of, by the third respondent, on merits and in accordance with law within the time stipulated by this court. 3. the learned additional government pleader appearing for the respondents would submit that the representation of the petitioner will be considered by the third respondent in accordance with law. 4. in view of the above, without going into the merits of the claim made by the petitioner in this writ petition, the third respondent is directed to pass appropriate orders on the representation of the petitioner, dated 29.09.2010, 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.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the 2nd Respondent to include the name of the petitioner with the registration No. 1991 MO2388 in the live register maintained at the office of the 3rd respondents and to forward the petitioner's name when called for by the Teachers Recruitment Board, the 4th respondent herein under Rule 10(a)(i) of the General Rule of State and Subordinate Serives to appoint Post Graduate Teachersin regular time scale of pay.)

1. The petitioner seeks for a Mandamus directing the 2nd respondent to include the name of the petitioner with the registration No. 1991 MO2388 in the live register maintained at the office of the 3rd respondents and to forward the petitioner's name when called for by the Teachers Recruitment Board, the 4th respondent herein under Rule 10(a)(i) of the General Rule of State and Subordinate Serives to appoint Post Graduate Teachers in regular time scale of pay.

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

3. The learned Additional Government Pleader appearing for the respondents would submit that the representation of the petitioner will be considered by the third respondent in accordance with law.

4. In view of the above, without going into the merits of the claim made by the petitioner in this Writ Petition, the third respondent is directed to pass appropriate orders on the representation of the petitioner, dated 29.09.2010, 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. Consequently, connected miscellaneous petition is closed.


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