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K.M.Sasindranunni vs State Of Kerala Represented on 9 June, 2010

Kerala High Court
K.M.Sasindranunni vs State Of Kerala Represented on 9 June, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 19609 of 2010(A)


1. K.M.SASINDRANUNNI, S/O.M.K.RAJA,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA REPRESENTED
                       ...       Respondent

2. THE DEPUTY DIRECTOR OF EDUCATION,

3. K.M.KRISHNANUNNI, S/O.

                For Petitioner  :SRI.JACOB SEBASTIAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice C.T.RAVIKUMAR

 Dated :09/06/2010

 O R D E R
                          C.T.RAVIKUMAR, J.
                           ---------------------------
                     W.P.(C) No. 19609 OF 2010
                           --------------------------
                  Dated this the 9th day of July, 2010

                            J U D G M E N T

In the matter of dispute between the petitioner and the third

respondent regarding the management of KTM High School,

Mannarkad Moopilsthanam Estate, the first respondent had

conducted hearing on 20.4.2010. According to the petitioner,

earlier, the second respondent found the third respondent unfit to

hold the post of Manager. Challenging the said proceedings, the

third respondent had earlier approached this Court by filing W.P.(C)

No.13763 of 2008 on the ground that the order under challenge was

passed in violation of the principles of natural justice. As per

Ext.P3, the said writ petition was disposed of with a direction to the

respondents to reconsider the issue with notice to the affected

parties. It was accordingly that the first respondent conducted a

hearing on 20.4.2010 with notice to all the concerned including the

petitioner. The grievance of the petitioner is that even thereafter no

order has so far been passed. In the said circumstances, I do not

think this Court should look into the merits of the contentions at this

stage.

WPC No.19609/2010
2

Taking into account the fact that the first respondent has

already conducted the hearing on 20.4.2010, this writ petition is

disposed of with a direction to the first respondent to pass orders on

the issue based on the hearing conducted on 20.4.2010

expeditiously, at any rate, within a period of six weeks from the date

of receipt of a copy of this judgment.

C.T.RAVIKUMAR
(JUDGE)
vps

WPC No.19609/2010
3

WPC No.19609/2010
4

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