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M. Pandian Vs. The Chief Secretary, State of Tamil Nadu, Fort St. George, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 10402 of 2010 & M.P(MD)No. 1 of 2010
Judge
AppellantM. Pandian
RespondentThe Chief Secretary, State of Tamil Nadu, Fort St. George, Chennai and Another
Excerpt:
.....not to consider the candidates having an additional degree in b.a. english literature through one year correspondence course for the recruitment of english teachers considering the petitioner's representation, dated 05.08.2010.) 1. this writ petition has been filed by the petitioner for the issuance of a writ of mandamus,directing the respondents not to consider the candidates having an additional degree in b.a. english literature through one year correspondence course for the recruitment of english teachers, by considering the petitioner's representation, dated 05.08.2010. 2. there is no representation for the petitioner. 3. the additional government pleader appearing for the respondents agreed to consider the representation of the petitioner, dated 05.08.2010. 4. recording the.....
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, directing the respondents not to consider the candidates having an additional degree in B.A. English Literature through one year correspondence course for the recruitment of English teachers considering the petitioner's representation, dated 05.08.2010.)

1. This writ petition has been filed by the petitioner for the issuance of a Writ of Mandamus,directing the respondents not to consider the candidates having an additional degree in B.A. English Literature through one year correspondence course for the recruitment of English teachers, by considering the petitioner's representation, dated 05.08.2010.

2. There is no representation for the petitioner.

3. The Additional Government Pleader appearing for the respondents agreed to consider the representation of the petitioner, dated 05.08.2010.

4. Recording the submission of the learned Additional Government Pleader, this Writ Petition is disposed of with a direction to the second respondent to consider the representation of the petitioner, dated 05.08.2010, and pass appropriate orders, on merits and in accordance with law, after giving opportunity to the petitioner, within a period of three months from the date of receipt of a copy of this order. No costs. Consequently, connected miscellaneous petition is closed.


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