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Mr N Mahadevaiah vs Governmenmt Of Karnataka on 12 October, 2009

Karnataka High Court
Mr N Mahadevaiah vs Governmenmt Of Karnataka on 12 October, 2009
Author: Ram Mohan Reddy
IN THE HIGH comer or KARNATAKA.  

DATED THIS THE 12th DAY.oF1oc'§f6i3EiT,_ 20:39  

BEFORET  ' 'T
THE HON'BLE MR.JUsT1¢E%  

WRIT PETITION No¢...142_47-.iiT;42'e2 on' 2eos{(s-RES)
C/W W.P. 14471 --._72.o1?_20a9 (S-RES)

W.P. 14247-262/09%,-   T

1 VEVIRN. "
/QE.LA"I'f:2 NIANDEESWARAIAH

Age 59'year.S«..   T. " 

R/A'I'.# 1 1 ;.1.*-*1/LAT;-1RUsHREE"
I"C"MAlN SI-EIVANAGAR

' 'VRAJAJINAGAR BANGALORE

.   V' iu2£R.GA;.«NAGE:"é{jwDA

._ /0'  NARASIMHEGOWDA
"  assrears
' R'/A':j# 154, 3RD MAIN,
6TH CROSS
. C PET
' BANGALORE

 V.  MR.H.G. LINGANNA S/O.SRI GANGAPPA

AGE 59 YEARS
R/A'E'.#46.A, 7TH CROSS,

UAS LAYOUT, SANJAJ NAGAR.
BANGALORE  5.



V. '_ .BA_NGA;'oRE

4 MR.v. MUNIVENKATAPPA
S /GLATE VENKATESHAPPA
AGE 59 YEARS _ 
R/AT.# 13- 16 TEACHERS HOSTEL :
UAS ,GKVK, BANGALORE ' ' «-- "

5 MR.B.N.RAMA RAJU  _  
S/GLATE V.S.NARASIAIIM_ '1: ._
R/A'I'.# 37/2{OLD NO V;'51  "  ~ .  
PIPE L1NE, BEHIND DHATTATPAYA TEMPLE?
MALLESHWARA3/i;..BANGALORES'-._A " "

6 MRM.SIVA REDDY S/0%;-LA<rE1..MAL1,AREEDY
AGE 59 YEARS  -_  
R/AT.#_ .59, 2ND ;MA1Nfi.R0GA'D.j  'V "

GKV NAGAR,_A:.,LALASSA:\r1;)RA,""""
 POS'I'; 'BANGAl}O.R.*$   A

MR.B.KEE\riPAi:ING!1I;:%H'fO  BORAJAH
AGE      . _'

R/AT.#"'84", 4MALLIGE}  RATE,

2ND  9 
\r11)YARANYA;vAGA_R,'A.§ ' 
MAGADIRAOI). "" '-

2 »M'R.SRIN'NSA"-MURTHY S/O.LATE NAGALPPA
<...AG_E 593-'.E1%_RS. 

R/AT'.# '19.,'/f2.3:RE MAIN RAOD,
PALACEV-GU'1-TAHALLI

-V BANGALQRE3

  
 w/o:_MR. D. DEVAPRABHAKAR

:  AG'E'*59 YEARS

Ri/AT.# 1/ 1 1ST FLOOR, 16TH CROSS.

1'  "LAKKASANDRA BANGALORE

MRBHADREGOWDA S / OERAGOVVDA
AGE 59 YEARS  A 3
E AK



11

12

13

R/AT.# D--31

UAS QUATRES ,1-IEBBAL
BANGALORE

MR. B.N.NAGESH   '  
_S/O.LATE DR. c.R.NARAYAN,RA__O~ '
AGE 59 YEARS  _  
R/AT.-# 1079, A BLOCK 

8TH CROSS SAHAKARANAGAR
BANGALORE  .,

MR. T SJAGABISH' S/O I;ATE"T"SID.DAPPA
AGE BQYEARS    
R/AT.#92'1,2ND"1X'CROSS'." _ A .

3RD MA.BJ..1VHOSAI<EREHALL:.j_'~.AV 

BSK I_I11,STA'G.E .. A
BANGALOR'E'?.._ A  

ZVZS/O..LAT'E: O HANNAV_EERA1AH

   V? 
R/'A.#105;v._1ST-MA"-IN" '
C SECTOR :\_MRUTHANAGAR

;' SAI-IAKARANAGVAR POST
 BANGALORE SSSSS 

MRSIRC. VISHALAKSHI

* v§i~,!'O.1::V_..i..SA'1*I~1YANARAYANA
' AGE*59;=YEARS

R;A."4s:=..-:82 IOTH B MAIN
IST BLOCK, JAYANAGAR

" BANGALORE

MR. G. MUNIRAJ
S/OLATE G.GANGADH.ARAPPA
AGE 59 YEARS

R/A.# 13/2 MARIYAMMA TEMPLE STREET.

D.K.LANE.CI-IIKKPET CROSS.
BANGALORE 5. 5

av' '



16

MRC. GOPAL REDDY.
S/OLATE CHANARYA REDDY
AGE 59 YEARS
R/ATALLALASANDRA GRAMA
YELHANKA HOBLI
BANGALORE

(By Sri:E\/IANMOHANPN, ADV   A

W.P. 34471972/09

BETWEEN :

1

AH RAYUDU _  
S/O. LATE PAJJAPPA, '

AGE 59 1f'Em2s   _  - 
NO.9{1i4], :a;AN1fI~%:o.<:i1~1 " 

  

1sA1<£AI<ARA,NAG;xR~~P_0ST

:3Ar«IQAL_0;2'E.;~~ " " 

V 1§iA(:§AvRAV'P.PA._ " 

* 'vs/0. IATEVENKATARAMANAPPA

 AGE 59 YEARS.

NO.  2643 CROSS, 287" MAIN
-GKVK POST, JUDICIAL LAYOUT

V .3A.NQ.A-:._QRE ~ 65.

GOVERNMENT OF' KARNATAKA

S"  DEPT OF AGRICULTURE,
' MS -BUILDING

DR. AMBEDKAR VEEDI-II
BANGALORE
RERBY ETS SECRETARY





ORDER

Common questions of fact and that so

decision making, hence with

counsei for the partiesfthe pet-i..ti’0ns

together, finaily heard by this

common order.

2. ‘§’he__ petitioners have served the

respondent–3.iJn:ive_rsity differe’nt””p’0siti0ns and have

attaiiviedttvtheivfageniiiotf except for Sri.Gopa1
Ready} Eetitionerf W.P.14247–262/2009. The

common of the petitioners is that the age of

.sfiperai1nnati0n the respondent~UniVersity though

gtiixed filed a representation to increase the

age to years, which when not considered have

.._nresen-ted these petitions for a writ of mandamus.

3. The petitioners in the circumstances cannot

claim as a matter of right for increase in the age of

ii

c of
*~;;\

superannuation since it is for the State

prescribe the said age. In that jqiew 0f’tE1’e:twné1tterV,

petitioners have not made outta legal’ righ’t. er ‘a :”c-Qfitlfa

obligation on the part of *r;h’e.__Stat’e. Vas”,:t’eX¥invQk3e

extraordinary writ jj_.1risdicV1_;t_t:(if1f.:__1’¢:a; issu\ writ of
mandamus. It is that a writ of
mandamus is ‘;1o_t a be issued for
the mere

are seveordingly rejected.

3%

Sd/~
JUDGE

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