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Minor V. Kaousheik, Rep. by his Father & Natural Guardian v/s The Deputy Collector, Revenue North, Puducherry & Others


Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

Company & Directors' Information:- GUARDIAN INDIA PRIVATE LTD [Strike Off] CIN = U24231DL1985PTC022365

Company & Directors' Information:- GUARDIAN CORPORATION PRIVATE LIMITED [Active] CIN = U74900PN2012PTC142856

    W.P. No. 12285 of 2018 & W.M.P. Nos. 14398 & 14399 of 2018

    Decided On, 19 July 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. VENUGOPAL & THE HONOURABLE MR. JUSTICE M. NIRMAL KUMAR

    For the Petitioner: N.R. Jasmine Padma, Advocate. For the Respondents: R1 to R3, Kumaran, Government Advocate (Pondy).



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for a writ of Certiorarified Mandamus, calling for records relating to the order of the First Respondent made in No.4621/DCR(N)/A2/2016/2058 dated 01.09.2016 and that of the consequential order of the Second Respondent made in No.1021/TOO/A/Certi/2018 dated 08.05.2018, to quash the same and to consequently direct the Respondents to forthwith issue a Certificate that the Petitioner belongs to OBC-NCL category.)

M. Venugopal, J.

1. The Learned counsel for the Petitioner has made the following endorsement in the main Writ Petition which runs as under:-

"In view of the Interim direction of the Hon'ble Court made in WMP.No.14399 of 2018 in W.P.No.12285 of 2018, the Respondents has issued OBC-NCL Certificate to the Petitioner and order to the said effect has been given vide No.1021/TOO/A/Certi/2018/556 dated 22.05.2018. As the relief in the WP has been granted, the Writ Petition may be closed."

2. It is not in dispute that in the present case, pursuant to the interim order of this Court dated 16.05.2018 in W.P.No.12285 of 2018 and WMP.Nos.14398 & 14399 of 2018, the Petitioner was issued with OBC-Non Creamy Layer Certificate. As such, nothing survives for further adjudication in the main W

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rit Petition and accordingly, the Writ Petition stands disposed of. Consequently, connected Miscellaneous Petitions are also closed. No costs.
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