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K. Koodalingam Vs. The Chairman The Tamil Nadu Uniformed Services Recruitment Board, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 2309 of 2011 & M.P(MD)Nos. 1 & 2 of 2011
Judge
AppellantK. Koodalingam
RespondentThe Chairman The Tamil Nadu Uniformed Services Recruitment Board, Chennai and Another
Excerpt:
.....has acquitted the petitioner and consequently direct the respondents to send the petitioner to undergo training and to give all other benefits.) 1. this writ petition has been filed seeking the issuance of a writ of mandamus directing the 1st respondent to release the selection list of the petitioner without adhering to the criminal case in spl. sc no.2/2008 on the file of the iii additional district and sessions judge (pcr), madurai, which has acquitted the petitioner, and consequently direct the respondents to send the petitioner to undergo training and to give all other benefits. 2. heard mr.f.deepak, learned counsel for the petitioner as well as mr.k.guru, learned additional government pleader appearing for the respondents. 3. a perusal of the typed set of papers would shows that.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the 1st Respondent to release the Selection List of the Petitioner without adhering to the Criminal Case in Spl. SC No.2/2008 on the file of the III Additional District and Sessions Judge (PCR), Madurai, which has acquitted the Petitioner and consequently direct the Respondents to send the Petitioner to undergo training and to give all other benefits.)

1. This writ petition has been filed seeking the issuance of a Writ of Mandamus directing the 1st Respondent to release the Selection List of the Petitioner without adhering to the Criminal Case in Spl. SC No.2/2008 on the file of the III Additional District and Sessions Judge (PCR), Madurai, which has acquitted the Petitioner, and consequently direct the Respondents to send the Petitioner to undergo training and to give all other benefits.

2. Heard Mr.F.Deepak, learned counsel for the petitioner as well as Mr.K.Guru, learned Additional Government Pleader appearing for the respondents.

3. A perusal of the typed set of papers would shows that even though the petitioner has given a representation to the first respondent, he has not mentioned the date. Further, it is seen that the petitioner has not produced any proof for sending the representation.

4. Considering the facts and circumstances of the case, the petitioner is directed to submit the representation afresh to the first respondent, within a period of 15 days from the date of receipt of a copy of this order. On receipt of the representation, the first respondent is directed to pass appropriate orders on the representation of the petitioner, on merits and in accordance with law, within a period of eight weeks, thereafter.

5. With the above direction, this Writ Petition stands disposed of. No costs. Consequently, connected miscellaneous petition is closed.


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