Loading...

E. Jaya Prakash vs The State Of Kerala on 5 September, 2008

Kerala High Court
E. Jaya Prakash vs The State Of Kerala on 5 September, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 14635 of 2008(P)


1. E. JAYA PRAKASH, AGED 44 YEARS,
                      ...  Petitioner

                        Vs



1. THE STATE OF KERALA
                       ...       Respondent

2. THE DIRECTOR OF PUBLIC INSTRUCTIONS,

3. DEPUTY DIRECTOR OF EDUCATION, PALAKKAD.

4. T.C. GEORGE,

                For Petitioner  :SRI.JOHNSON GOMEZ

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :05/09/2008

 O R D E R
           THOTTATHIL B.RADHAKRISHNAN, J.
                   -------------------------------------------
                       W.P(C).14635 OF 2008
                   -------------------------------------------
             Dated this the 5th day of September, 2008


                               JUDGMENT

It is submitted that the impugned order had taken effect

even before the interim order dated 13.5.2008, which was

passed at the stage of admission and the 4th respondent had

joined the station to which he was transferred. It is also stated

in the counter affidavit that the petitioner has been transferred

later on to G.L.P.S., Chathannoor. Learned counsel for the

petitioner states that the petitioner will join that station and

make a request for consideration of a transfer during the next

general transfer. If such request would be in accordance with

law, the same shall be considered and disposed of having regard

to the totality of the facts and circumstances, including the fact

that the petitioner is working in a hilly/remote area, as pointed

out by him. The writ petition is ordered accordingly.

Sd/-

THOTTATHIL B.RADHAKRISHNAN,
Judge.

kkb.

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information