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D. Ramesh Vs. The Chief Engineer (Personnel) Tamil Nadu Generation and Distribution Corporation, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD) No. 17802 of 2016
Judge
AppellantD. Ramesh
RespondentThe Chief Engineer (Personnel) Tamil Nadu Generation and Distribution Corporation, Chennai and Another
Excerpt:
.....consider the representation of the petitioner dated 21.03.2016 requesting to include his acquiring higher qualification into his service register within a reasonable time as may be fixed by this hon'ble court.) this petition has been filed, seeking to direct the respondents herein to consider the representation of the petitioner dated 21.03.2016 for inclusion of his higher qualification in his service register. 2. heard the learned counsel for the petitioner and the learned standing counsel appearing for the respondents. 3. the case of the petitioner is that despite the fact that the superintending engineer, dindigul, vide proceedings dated 23.02.2015, instructed the executive engineer, vathlakundu to include the acquired higher qualification of the petitioner in the service register, no.....
Judgment:

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for the issuance of Writ of Mandamus directing the respondents herein to consider the representation of the petitioner dated 21.03.2016 requesting to include his acquiring higher qualification into his service register within a reasonable time as may be fixed by this Hon'ble Court.)

This petition has been filed, seeking to direct the respondents herein to consider the representation of the petitioner dated 21.03.2016 for inclusion of his higher qualification in his service register.

2. Heard the learned counsel for the petitioner and the learned Standing Counsel appearing for the respondents.

3. The case of the petitioner is that despite the fact that the Superintending Engineer, Dindigul, vide proceedings dated 23.02.2015, instructed the Executive Engineer, Vathlakundu to include the acquired higher qualification of the petitioner in the Service Register, no steps have been taken so far for including the additional higher qualification and therefore, the petitioner is before this Court with the relief stated supra.

4. In view of the instructions given by the Superintending Engineer, Dindigul, the respondents are directed to consider the representation dated 21.03.2016 of the petitioner in the light of the order dated 23.02.2015 passed by the Superintending Engineer, Dindigul and take a decision within a period of two weeks from the date of receipt of a copy of this order.

5. With the above direction, this petition is disposed of. No costs.


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