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Sri Ponnaiyah Ramajayam Institute of Science and Technology, Thanjavur & Another v/s The Secretary to Government, Department of School Education, Government of Tamil Nadu, Chennai & Others


Company & Directors' Information:- M G INSTITUTE OF EDUCATION PRIVATE LIMITED [Active] CIN = U80301DL2002PTC118047

Company & Directors' Information:- M. S. INSTITUTE OF EDUCATION PVT. LTD. [Active] CIN = U80301DL2006PTC152100

Company & Directors' Information:- SCIENCE EDUCATION PRIVATE LIMITED [Strike Off] CIN = U80904MH2012PTC228771

Company & Directors' Information:- P R EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129195

Company & Directors' Information:- V C EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129201

Company & Directors' Information:- R V EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129311

    Writ Petition (MD) Nos. 10993 & 11024 of 2015 & Miscellaneous Petition (MD) No. 1 of 2015

    Decided On, 02 July 2015

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE R. MAHADEVAN

    For the Petitioner: K.K. Ramakrishnan, Advocate. For the Respondents: T.S.Md. Mohideen, Additional Government Pleader.



Judgment Text

(Prayer: This Writ Petitionhas been filedunder Article 226 of the Constitution of India praying for issuance of a Writ of Mandamus directing the first respondent to consider the petitioner's application dated 30.09.2013 for grant of No Objection Certificate to establish Central Board of Secondary Education Pattern School in Yagappa Chavadi, Thanjavur in the name and style of Ponnaiyah Ramajayam Public School at Thanjavur and pass such further or other orders as this Honourable Court may deem fit and proper in the circumstances of the case and thus render justice.)

1. The petitioner seeks for a Mandamus directing the first respondent to consider his application dated 30.09.2013 for grant of No Objection Certificate to establish Central Board of Secondary Education Pattern School in Yagappa Chavadi, Thanjavur in the name and style of Ponnaiyah Ramajayam Public School at Thanjavur.

2. Mr.T.S.Md.Mohideen, learned Government Advocate takes notice for the official respondents.

3. By consent, this Writ Petition itself is taken up for final disposal.

4. The learned counsel appearing for the petitioner would submit that it would be suffice if the representation of the petitioner is disposed of, by the respondents, on merits and in accordance with law within the time stipulated by this Court.

5. The learned Additional Government Pleader appearing for the respondents would submit that the representation of the petitioner will be considered, on merits and in accordance with law.

6. In view of the above, without going into the merits of the claim made by the petitioner in this Writ Petition, the first respondent is directed to pass appropriate orders on the application of the petitioner, dated 30.09.2013, on merits and in accordance with law, after giving notice to the interested parties, if any, within a period of eight weeks

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from the date of receipt of a copy of this order. 7. With the above direction, this Writ Petition stands disposed of. No costs. Consequently, connected Miscellaneous Petition is closed.
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