The Manager vs State Of Kerala on 6 November, 2009

Kerala High Court
The Manager vs State Of Kerala on 6 November, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WA.No. 2033 of 2009()


1. THE MANAGER,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REPRESENTED BY
                       ...       Respondent

2. M.G.UNIVERSITY, REPRESENTED BY THE

                For Petitioner  :SRI.GEORGE POONTHOTTAM

                For Respondent  : No Appearance

The Hon'ble the Chief Justice MR.S.R.BANNURMATH
The Hon'ble MR. Justice A.K.BASHEER

 Dated :06/11/2009

 O R D E R
               S.R.Bannurmath, C.J. & A.K. Basheer, J.
                   ------------------------------------------
                         W.A. No.2033 of 2009
                   ------------------------------------------
               Dated this the 6th day of November, 2009

                              JUDGMENT

A.K.Basheer, J.

This writ appeal is at the instance of the management of an

unaided college.

2. The appellant impugns the judgment of the learned

Single Judge in W.P.(C) No.33006 of 2008 by which the appellant has

been directed to execute the necessary agreement with the Government

in the prescribed format.

3. Anyhow, we need not refer to the various contentions

raised by the parties in the writ petition at this stage, in view of the

intervening development.

4. When this writ appeal was taken up for consideration on

October 28, 2009, the learned Government Pleader on getting

instructions from the Director of Collegiate Education had informed us

that the Director had already received the application from the

appellant for grant of No Objection Certificate and that the application

W.A.No.2033 of 2009.

– 2 –

was being processed. In response to the above, the learned counsel

for the appellant submitted that the management was prepared to

enter into an agreement with the Government at the earliest as insisted

by the University.

5. Today when the case has come up for further

consideration, learned Government Pleader submits that the appellant

had already been heard by the Secretary to Government in this regard.

He further submits that all necessary steps would be completed and

agreement executed without any further delay, at any rate, within an

outer limit of two weeks.

6. The above submission is recorded and the writ appeal

is closed with a direction to respondent No.1 to ensure that the

agreement between the Government and the appellant is executed

within two weeks from today.

S.R.Bannurmath,
Chief Justice

A.K. Basheer,
Judge
vns

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