Skip to content


Sakila Parvin Vs. The Director, Directorate of Distance Education, Madurai Kamaraj University, Palkalai Nagar, Madurai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 9220 of 2009
Judge
AppellantSakila Parvin
RespondentThe Director, Directorate of Distance Education, Madurai Kamaraj University, Palkalai Nagar, Madurai and Another
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of certiorarified mandamus, calling for the letter of 1st respondent, dated 07-05-2009, and quash the same and directing the respondents to issue consolidated mark sheet and provisional degree certificate of the petitioner.) 1. it is submitted by the petitioner's counsel that the prayer in this writ petition has become infructuous. 2. recording the same, this writ petition is dismissed as infructuous. no costs.
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus, calling for the letter of 1st Respondent, dated 07-05-2009, and quash the same and directing the Respondents to issue consolidated mark sheet and provisional degree certificate of the petitioner.)

1. It is submitted by the petitioner's counsel that the prayer in this Writ Petition has become infructuous.

2. Recording the same, this Writ Petition is dismissed as infructuous. No costs.


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