Loading...

K.T.Sajith vs State Of Kerala on 4 June, 2009

Kerala High Court
K.T.Sajith vs State Of Kerala on 4 June, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 8015 of 2007(D)


1. K.T.SAJITH, PHYSICAL EDUCATION TEACHER,
                      ...  Petitioner
2. MANAGER, VALANCHERY HIGHER SECONDARY

                        Vs



1. STATE OF KERALA,
                       ...       Respondent

2. THE DISTRICT EDUCATIONAL OFFICER,

3. G.PRADEEP, PHYSICAL EDUCATION TEACHER,

                For Petitioner  :SRI.GEORGE ABRAHAM

                For Respondent  :SRI.PAULSON THOMAS

The Hon'ble MR. Justice T.R.RAMACHANDRAN NAIR

 Dated :04/06/2009

 O R D E R
                 T.R. RAMACHANDRAN NAIR, J.
               ---------------------------------------
                   W.P.(C) No.8015 OF 2007
               ---------------------------------------
            Dated this the 4th day of June, 2009.


                         J U D G M E N T

This writ petition is filed challenging Exhibit P8 order passed

by the Government. The first petitioner is the Teacher appointed

and the second petitioner is the Manager of the School. It is

brought to my notice that the Government as per G.O.(P)

No.174/2008/G.Edn dated 06.10.2008 introduced an amendment

to proviso to sub-rule (1) of rule 6B of Chapter XXIII of Kerala

Education Rules. Learned counsel for the petitioners submitted

that the petitioners may be granted permission to challenge the

said amendment and with liberty to do so, the writ petition may

be closed. Permission is granted and this writ petition is closed.

T.R. RAMACHANDRAN NAIR
JUDGE

smp

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Your email address will not be published.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