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Rev. C.H. Alfed, Corporate Manager of The India Evangelical Lutheran Church Schools cum The Correspondent of Concordia Lutheran High School Kalparapottai, Kollencode Post, Kanyakumari District Vs. The Director of School Education, College Road, Nungambakkam, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 9160 of 2011
Judge
AppellantRev. C.H. Alfed, Corporate Manager of The India Evangelical Lutheran Church Schools cum The Correspondent of Concordia Lutheran High School Kalparapottai, Kollencode Post, Kanyakumari District
RespondentThe Director of School Education, College Road, Nungambakkam, Chennai and Others
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of mandamus directing respondent no.2 to approve the appointment of the petitioner to the post of correspondent of concordia lutheran high school, kalparapottai, kanyakumari district, within the time stipulated by this court.) 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 Mandamus directing Respondent No.2 to approve the appointment of the Petitioner to the post of Correspondent of Concordia Lutheran High School, Kalparapottai, Kanyakumari District, within the time stipulated by this Court.)

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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