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J. Blake Solomon Chandra Sekaran, Headmaster Sengunthar Higher Secondary School, Trichy District Vs. The Joint Director, Higher Secondary Education, Directorate of School Education, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) Nos. 4710, 7440 & 15967 of 2013 & M.P (MD) Nos.1, 1, 1, 2 & 2 of 2013
Judge
AppellantJ. Blake Solomon Chandra Sekaran, Headmaster Sengunthar Higher Secondary School, Trichy District
RespondentThe Joint Director, Higher Secondary Education, Directorate of School Education, Chennai and Others
Excerpt:
.....to the accountant general with the period that may by stipulated by this court.) common order: 1. learned counsel appearing for the petitioner has circulated a letter dated 01.09.2016 to the registry seeking withdrawal of these writ petitions. 2. recording the same, these writ petitions are dismissed as withdrawn. no costs. no costs. consequently, connected miscellaneous petitions are also dismissed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorari to call for the records relating to the impugned charge memo issued by the 4th /5th respondent in his proceedings No. Nil dated 08.03.2013 and quash the same as illegal.

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 passed by the 3rd respondent in his proceedings Na.Ka.No.1600/B3/2013, dated 25.04.2013, and quash the same as illegal and consequently, to direct the 3rd respondent to release the staff grant for the month of April, 2013 and to succeeding months for disbursement of salary through the Headmaster within the period that may be stipulated by this Court.

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 passed by the 3rd respondent in his proceedings Na.Ka.No.4725/Aa3/2013, dated 20.09.2013, and quash the same as illegal and consequently, to direct the 3rd respondent to give permission for continuation of the petitioner service till the end of this academic year i.e. from 01.10.2013 to 31.05.2014 and consequently to direct the 3rd respondent to forward the pension proposal dated 26.07.2013 to the Accountant General with the period that may by stipulated by this Court.)

Common Order:

1. Learned counsel appearing for the petitioner has circulated a letter dated 01.09.2016 to the Registry seeking withdrawal of these writ petitions.

2. Recording the same, these writ petitions are dismissed as withdrawn. No costs. No costs. Consequently, connected miscellaneous petitions are also dismissed.


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