Skip to content


C. Babu Rajan Vs. The Secretary, Transport Department, Fort St.George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD) No. 15655 of 2016
Judge
AppellantC. Babu Rajan
RespondentThe Secretary, Transport Department, Fort St.George, Chennai and Others
Excerpt:
.....india for the issuance of writ of mandamus, directing the respondents to permit the petitioner to serve as the controller in the control section at the office of the respondent no.4 by considering the petitioner's representation dated 30.07.2016.) 1. this petition has been filed, seeking to direct the respondents to permit the petitioner to serve as the controller in the control section at the office of the respondent no.4 by considering the petitioner's representation dated 30.07.2016. 2. heard the learned counsel on either side. 3. the case of the petitioner is that he is a person with 50% disability, having disability certificate to that effect; that he was selected and posted as conductor in the nesamony transport corporation under disability category on 01.11.1998 and was.....
Judgment:

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for the issuance of Writ of Mandamus, directing the respondents to permit the petitioner to serve as the Controller in the control section at the office of the respondent No.4 by considering the petitioner's representation dated 30.07.2016.)

1. This petition has been filed, seeking to direct the respondents to permit the petitioner to serve as the Controller in the control section at the office of the respondent No.4 by considering the petitioner's representation dated 30.07.2016.

2. Heard the learned counsel on either side.

3. The case of the petitioner is that he is a person with 50% disability, having disability certificate to that effect; that he was selected and posted as Conductor in the Nesamony Transport Corporation under disability category on 01.11.1998 and was subsequently transferred to the State Express Transport Corporation, Kanyakumari Division from 1997 onwards; that from 27.07.2016 onwards, the 4th respondent is not permitting him to serve as the Controller in the Control Section and also not allowing him to sign the attendance for the reasons best known to him; and that he has given a detailed representation dated 30.07.2016 to all the respondents and since those representations did not evoke any response, the petitioner is before this Court with the relief stated supra.

4. Learned Standing Counsel for the respondents would submit that the respondents are agreeable to consider the representation of the petitioner dated 30.07.2016 and to pass orders on the same within a reasonable time frame.

5. Under such circumstances, this Court, without expressing any opinion on the merits of the matter, directs the respondents to consider the representation dated 30.07.2016 of the petitioner and pass appropriate orders thereon within a period of four weeks from the date of receipt of a copy of this order.

With the above direction, this Writ Petition is disposed of. No costs.


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