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J. Paul Victor Kirubakaran Vs. District Elementary Educational officer, Tirunelveli and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 12235 of 2008
Judge
AppellantJ. Paul Victor Kirubakaran
RespondentDistrict Elementary Educational officer, Tirunelveli and Another
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of certiorarified mandamus to call for the records relating to the impugned order dated 14.12.2008 of the third respondent refusing approval of appointment of the petitioner as tamil pandit and quash the same and consequently direct the respondents herein to approve the appointment of the petitioner as tamil pandit in the fourth respondent with all arrears of salary, monetary and attendant benefits.) 1. it is represented by the learned counsel for the petitioner that the writ petition has become infructuous. 2. recording the abovesaid statement, 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 to call for the records relating to the impugned order dated 14.12.2008 of the third respondent refusing approval of appointment of the petitioner as Tamil Pandit and quash the same and consequently direct the respondents herein to approve the appointment of the petitioner as Tamil Pandit in the fourth respondent with all arrears of salary, monetary and attendant benefits.)

1. It is represented by the learned counsel for the petitioner that the writ petition has become infructuous.

2. Recording the abovesaid statement, this writ petition is dismissed as infructuous. No costs.


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