w w w . L a w y e r S e r v i c e s . i n



Tamil Nadu Elementary School Teacher's Federation, Rep. by its District Secretary, A. Justin v/s The State of Tamil Nadu, Rep. by its Principal Secretary to Govt., School Education Department, Chennai & Others


Company & Directors' Information:- H H EDUCATION PRIVATE LIMITED [Active] CIN = U80301WB1997PTC083294

Company & Directors' Information:- P. L. G. EDUCATION PRIVATE LIMITED [Active] CIN = U80300DL2007PTC171109

Company & Directors' Information:- A SCHOOL INDIA PRIVATE LIMITED [Active] CIN = U80211TN2011PTC079455

Company & Directors' Information:- C S EDUCATION PRIVATE LIMITED [Active] CIN = U80211DL2004PTC125711

Company & Directors' Information:- S D EDUCATION PRIVATE LIMITED [Strike Off] CIN = U80903MH2004PTC147463

Company & Directors' Information:- K-EDUCATION PRIVATE LIMITED [Active] CIN = U80301MH2014PTC256056

Company & Directors' Information:- A S C EDUCATION PRIVATE LIMITED [Under Process of Striking Off] CIN = U80904TG2015PTC099629

Company & Directors' Information:- V S INDIA EDUCATION PRIVATE LIMITED [Active] CIN = U80904UP2016PTC084320

Company & Directors' Information:- O S EDUCATION PRIVATE LIMITED [Strike Off] CIN = U74999UP2008PTC035501

Company & Directors' Information:- G D EDUCATION PRIVATE LIMITED [Strike Off] CIN = U80302DL2003PTC122716

Company & Directors' Information:- S S V EDUCATION PRIVATE LIMITED [Active] CIN = U80904DL2012PTC245724

Company & Directors' Information:- S S M EDUCATION PRIVATE LIMITED [Active] CIN = U72200HR2010PTC040713

Company & Directors' Information:- P H EDUCATION PRIVATE LIMITED [Under Process of Striking Off] CIN = U80211DL2008PTC177735

    WA. No. 611 of 2020 & C.M.P. No. 8436 of 2020

    Decided On, 07 August 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE CHIEF JUSTICE MR. A.P. SAHI & THE HONOURABLE MR. JUSTICE SENTHILKUMAR RAMAMOORTHY

    For the Appellant: G. Sankaran, Advocate. For the Respondents: R1, C. Munusamy, Spl. G.P. R2 & R3, Karthika Ashok, Stdg. Counsel.



Judgment Text


(Prayer: Appeal filed under Clause 15 of the Letters Patent against the order dated 06.07.2020 passed in W.P.No.8790 of 2020 on the file of this Court.)

A.P. Sahi, CJ.

1. The issue concerns the harnessing of teachers for rendering services relating to the Covid situation in the State of Tamil Nadu.

2. We have heard Mr.G.Sankaran, learned counsel for the appellant and Sri.C.Munusamy, learned Special Government Pleader for respondent no.1 as well as Mrs.Karthika Ashok, learned counsel for the respondent no.2 / Greater Chennai Corporation.

3. The appeal arises out of the dismissal of a writ petition filed by the appellant Association where the learned single Judge has, apart from dismissing the writ petition, imposed a cost of Rs.10,000/- on the appellant for having filed the writ petition that was devoid of merits and substance, more particularly, in the background in which it had been filed.

4. In our opinion, so far as the grievance is concerned, we agree with the learned single Judge that to raise the issue as a justiciable issue in this pandemic circumstance was not appropriate at least on behalf of a teacher's Association to contend for the prayers that were made in the writ petition. However, at the outset, Mr.G.Sankaran, learned counsel for the appellant submits that in due deference to the prayers made in the writ petition, the concern of the appellant was to serve the people but only in accordance with the guidelines that have been framed by the Government itself vide Letter dated 02.05.2020. The same is extracted hereinunder:-

School Education Department,

Secretariat, Chennai-9.

Letter No.1/PS(SE)/2020 dated 02.05.2020

From

Dheeraj Kumar, I.A.S.

Principal Secretary to Government.

To

All District Collectors

Sir/Madam,

Sub: School Education – COVID 19 – To utilize the voluntary services of teachers up to the age of 50 years for non-medical duties – reg.

Ref: Representations received from various Teachers Associations dated 24.04.2020 and 27.04.2020.

---------------

In the representations cited in the reference, the Teachers' Association have stated that the teachers of the Government Schools in various districts have already involved themselves voluntarily in rendering non-medical services to the public during this lockdown period. They have further expressed their willingness to work voluntarily along with the District Administration and have requested to issue necessary guidelines for the same.

2. In this connection, I am directed to inform that all the District Collectors may utilize the services of teachers, upto the age of 50 years, in their respective districts who are willing to render voluntary services during this present COVID-19 situation for nonmedical duties such as enumeration, regulating civil supplies distribution, monitoring of Social Distancing in public places, creating awareness among the public, etc. The Chief Educational Officers should prepare the list of teachers, upto 50 years of age, who are willing to render voluntary services and give it to the District Collector for utilizing their services for non-medical duties.

Yours faithfully,

sd/-

for Principal Secretary to Government

5. Learned counsel for the appellant submits that several teachers who were above the age of 50 years had been summoned for discharging duties which was not in conformity with the said guidelines and therefore, his contention is that he does not oppose the imposition of such conditions, but the conditions which have already been spelt out should not be breached while implementing the same.

6. Learned Standing Counsel appearing for the respondent Corporation has brought to our notice the Division Bench judgment dated 13.07.2020, which is extracted hereinunder:-

“This Public Interest Litigation has been filed by the Association on behalf of its Members, who are teachers, challenging the impugned proceedings of the 3rd respondent, by which, named Greater Chennai Corporation (GCC) teachers have been asked to supervise and coordinate with the volunteers appointed for the purpose of Home Isolation and Home Quarantine.

2. The functions meant to be performed by the Officers are extracted hereunder:-

“The above officials shall perform the following functions in respect of Home Quarantine & Isolation Management system(HQIMS).

(1) The list of Houses under Home Isolation/Home Quarantine will be shared with the Covid Response Team set up at the Division Level on a daily basis from the Head Quarters, GCC.

(2) The T.Cs/L.Is/P.Cs at the Division Level shall take this list of Houses and divide it amongst the volunteers who will be appointed for the purpose of Home Isolation/Home Quarantine door-to door monitoring.

(3) The T.Cs/L.Is/P.Cs/Teachers shall supervise the attendance and function of the volunteers on daily basis conducting regular field visits.

(4) Assessors & Teachers are at the Unit Level and AROs at the Zonal Level as indicated shall supervise the functioning of this Home Quarantine Management System on a daily basis by conducting regular field visits.

(5) A reporting format will be conveyed separately which will have to be collected from all the volunteers every day.

(6) The T.s/L.Is/Teachers shall ensure Daily Web Reporting through GCC Covid Care Portal in respect of their divisions.

(7) The T.C/L.Is/Teachers/Assessors/ AROs in coordination with Volunteers shall also ensure that the individuals/families in HI/HQ are assured of supply of basic such as (Medicines, provisions, etc.

(8) Repeated offenders who violate Home Isolation/Home Quarantine shall be booked under relevant sections of IPC and Disaster Management Act, 2005. The concerned TC/LI/Teachers shall submit the complaint to the Police Station for booking of FIR on such identified repeated offenders.

(9) The T.Cs/L.Is/P.Cs/Assessors/ Teachers and AROs shall work in coordination with each other and with the volunteers of ensure a fool-proof yet citizen friendly HQIMS to ensure that people under Home Isolation/Home Quarantine stay in their houses for the mandated period and stop the Covid transmission chain.

The above officials from Teachers Education Department GCC are co-ordinate with Police Department and GCC staffs are hereby posted in the respective divisions to co-ordinate the implementation and seamless functioning of Home Quarantine & Isolation Management System.”

3. The learned counsel for the petitioner submitted that the named teachers being in the teaching profession cannot be used for any other purpose. No facilities have been extended for their own personal protection. There are other logistic issues involved including transportation, furnishing of mask, gloves, food and rest room.

4. The learned Standing Counsel appearing for the Corporation of Chennai and the learned Additional Advocate General appearing for the State submitted that the role assigned to the named teachers is clear and specific. They are not volunteers per se are expected to coordinate and supervise the work of the volunteers. Therefore, their functions are distinct and different from that of the volunteers. In any case, adequate steps have been taken to make sure that the named teachers are able to perform their functions without any difficulty including the likelihood of health hazard. They further submitted that even the named teachers have been provided lunch apart from transport facility wherever required. Separate rest rooms are provided for male and female teachers.

5. From the submissions made, we do not find any reason to interfere with the impugned order. After all, the named persons are public servants and we are dealing with the pandemic situation. A teacher is a natural leader. The position of a teacher is much higher in the society. They have to take into consideration the over all interest of the nation. When a nation's call is made, we expect a public servant and that too, a teacher to grab that opportunity and be a role model to the others. It is not, as if, the teachers are imparting education and knowledge to the students now. In view of the pandemic situation, now schools have been closed. Further more, they are not doing the work of the volunteers. If the contention of the learned counsel for the petitioner is accepted, the same can very well be applied to the officers in the other departments viz., Revenue and Police Departments. Every pubic servant is expected to perform his duty in order to alleviate the on going problems. When volunteers are expected to work on ground, a public servant cannot wash off his hand. It is not, as if, the entire teaching community is asked to work. In fact, the named persons are asked to do a specific work, which is not akin to the work of the volunteers and the work which are discharged by the police officers. It is also temporary in nature. We note that day in and day out the police personnel including the women constables are working on ground. Thus, we do not find neither any public interest nor any merit in this writ petition. The petitioner is trying to espouse the cause of its members through a public interest litigation.

6. We only record the statements made by the learned Standing Counsel appearing for the Corporation of Chennai and the learned Additional Advocate General that adequate measures have been made to facilitate smooth functioning of the named teachers which include the safety measures from the point of view of their health.

7. In view of the above, the writ petition is liable to be dismissed. However, the issue as to whether the writ petition is otherwise maintainable being a service matter is left open.

With the abovesaid observations, the writ petition stands dismissed. No costs. Consequently, connected writ miscellaneous petition is also dismissed.”

7. The above mentioned writ petition was filed by an Association of Teachers and ultimately, the Court, after noticing the facts and a challenge raise to the notification issued, the implementation whereof is sought in the present appeal, held that no case was made out for interference and that the entire teaching community should come forward in these pandemic times to serve the public at large, and hence, there was no public interest involved in a challenge raised to the directives issued by the Government. The writ petition was dismissed subject to any individual service matter being brought to the notice of the Court.

8. We have considered the submissions raised and we have also heard Sri.Munusamy, who submits that the directions have been issued keeping in view the continuing spread of virus, as also the requirement of services of the teachers that are being utilised commensurate to their status and capacity.

9. Learned counsel for the Corporation states that the main work which is being taken from the teachers is of counselling Covid patients, as they are in the best of capacity to execute this work for which adequate arrangements have been made and they are provided all the facilities as noted by the Division Bench in the judgment quoted above.

10. Upon a consideration of the said submissions, we find that the appellant is not opposing any directives issued or the services to be rendered by the teachers in accordance with the guidelines prescribed. The only grievance now appears to be of the guidelines not being followed as enumerated.

11. We find that the services of the teachers of the Corporation or otherwise of any local authority can be engaged and for that, the District Disaster Management Authority, as contemplated under Section 25 of the Disaster Management Act, 2005, with the District Magistrate as Chair Person is constituted and its powers have been enumerated in Section 30, which also includes that the District Authority shall ensure that the areas in the district vulnerable to disasters are identified and measures for the prevention of disasters and the mitigation of its effects are undertaken by the departments of the Government at the district level as well as by the local authorities. The District Authority is also to ensure that the guidelines issued by the State Authority are also followed by all departments of the Government at the district level and the local authorities in the district. It has several other wide powers which are enumerated in sub-section (2) of Section 30. With these wide powers available, it is also worth noting that local authorities are also entrusted with certain duties as contained in Chapter VI, under Section 41. All the resources of the local authority are to be made available including the employees and officers who are to be trained for disaster management and to carry out any relief or rehabilitation work or such other measures as may be necessary. Apart from this, Section 33 of the Act empowers the District Authority to requisition the services of any officer of any department or any local authority.

12. It is thus evident that the Disaster Management Act itself empowers the authorities to undertake such measures and therefore, the learned counsel for the appellant is right in his submission that the implementation has to be carried out as per the guidelines framed.

13. We find that the prayer as formulated originally in the writ petition and as contained in paragraph 14 of the affidavit in support of the petition as well as the final prayer do indicate a prayer for not allowing the teachers from conducting tele-counselling service and street warrior service, but a caveat has been put in that it should not be done without ensuring safety measures, etc.

14. Learned counsel for the appellant contends that the learned single Judge dismissed the writ petition with costs on the presumption as if the association was espousing a cause contrary to the intention of the Government and the guide

Please Login To View The Full Judgment!

lines framed for the pandemic, but the said assumption is not correct and therefore, the impugned judgment is vitiated. 15. As noted above from the prayer and the pleadings made, there was an element of resistance to the implementation subject to certain terms and conditions that were indicated therein. We are of the opinion that the resistance was unfounded and so far as the terms and conditions are concerned, the guidelines issued and any other measures which are required to be taken are a matter of policy decision by the Government, which we hope and trust that the Government would undertake to ensure that when the teachers are pressed into service for any such work, adequate arrangements are made concerning their hygiene as well as their personal protection of whatever level may be expected. But, at the same time, we may also point out that as and when educational institutions resume functioning, the Government should also measure the impact thereof as services of the teachers would be required in the educational institutions for carrying out their original work. 16. In the said circumstances, we dispose of this appeal with liberty to the respondents to take appropriate work from the teachers in accordance with the guidelines as prescribed by them, subject to any such other conditions that may be necessary, but on the facts of the present case, we absolve the appellant of the costs imposed on them, which would stand deleted from the impugned judgment dated 06.07.2020. No costs. Consequently, C.M.P.No.8436 of 2020 is closed.
O R







Judgements of Similar Parties

07-10-2020 Alwin Martin, Sweeper, St.Mary's High School, Coimbatore & Another Versus The Director of School Education, Chennai & Others High Court of Judicature at Madras
23-09-2020 The Director of School Education (Higher Secondary), Chennai & Others Versus A. Inpavalli & Another High Court of Judicature at Madras
23-09-2020 Dr. Keshav Baliram Hedgewar Paryayi Versus The State of Maharashtra, through Principal Secretary, Medical Education and Drugs Department & Others In the High Court of Bombay at Nagpur
21-09-2020 Rakesh Kumar Agarwalla & Another Versus National Law School of India University, Bengaluru & Others Supreme Court of India
21-09-2020 Dr. B. Chandrashekara Versus State of Karnataka, Represented by its Principal Secretary Education Department (Collegiate Education), Bangalore & Others High Court of Karnataka
18-09-2020 Dr. Battepati C. Narasimhulu Versus The Director of Medical Education High Court of Andhra Pradesh
09-09-2020 Oriental College of Teacher Education, Represented by Its Manager, Calicut Versus The Regional Director, National Council for Teacher Education, New Delhi High Court of Kerala
09-09-2020 KMJ Public School, Represented by Its Manager, Kanjiramattom Mosque & Another Versus C.M. Ance & Others High Court of Kerala
09-09-2020 R. Bharaneeswaran Versus The Government of Tamil Nadu, Rep. by its Secretary, School Education Department, Chennai & Others High Court of Judicature at Madras
08-09-2020 Jai Bharath College of Management & Engineering Technology, Rep. by Its Chairman, Ernakulam & Others Versus The State of Kerala, Rep. by Its Secretary to Government, Higher Education Department, Trivandrum & Others High Court of Kerala
04-09-2020 Shridhar Versus The State of Karnataka, Represented by the Principal Secretary Department of Higher Education (Technical Education), Bengaluru High Court of Karnataka Circuit Bench OF Kalaburagi
04-09-2020 Y. Devadas Versus State of Telangana, Rep., by Special Chief Secretary, Education Dept., Government of Telangana & Another High Court of for the State of Telangana
04-09-2020 Preeti Rathod & Others Versus The State of Karnataka, Represented by the Principal Secretary Department of Higher Education (Technical Education), Bengaluru & Others High Court of Karnataka Circuit Bench OF Kalaburagi
31-08-2020 The Correspondent, Sacred Heart Girls Higher Secondary School, Virudhunagar Versus The State of Tamil Nadu, Represented by its Secretary, Department of School Education, Chennai & Others Before the Madurai Bench of Madras High Court
28-08-2020 Renu Gupta Versus Ram Pal Singh, Basic Education Officer & Others High Court of Judicature at Allahabad
27-08-2020 Phatik Sonowal Versus State Of Assam Rep. By The Comm. & Secy. To The Govt. of Assam, Education (Elementary), Gauhati & Others High Court of Gauhati
27-08-2020 Poornachandrakala Versus The State of Tamil Nadu, Rep. by its Secretary to Government, Department of Collegiate Education, Chennai & Others Before the Madurai Bench of Madras High Court
25-08-2020 P. Meenakshi Versus State of Kerala, Represented by Secretary To Government, General Education Department, Trivandrum & Others High Court of Kerala
21-08-2020 P. Simon Prabhu Versus The District Educational Officer, Government Higher Secondary School Campus, Vallioor & Others Before the Madurai Bench of Madras High Court
21-08-2020 Suresh Kumar Banjare Versus State of Chhattisgarh, Through its Secretary, Department of Education, District Raipur (Chhattisgarh) & Others High Court of Chhattisgarh
21-08-2020 Sheela & Others Versus The Secretary to Government, Government of Tamil Nadu, School Education Department, Chennai & Others High Court of Judicature at Madras
19-08-2020 Post Graduate Institute of Medical Education & Research & Another Versus Arun Kumar Jain & Others High Court of Punjab and Haryana
18-08-2020 The Principal Secretary to Government, School Education (G1) Department, Chennai & Others Versus M. Selvaraj Before the Madurai Bench of Madras High Court
17-08-2020 Rohit Verma Versus State of U.P. Thru Addl. Chief Secy. Higher Education Lukcnow & Others High Court Of Judicature At Allahabad Lucknow Bench
14-08-2020 Sunil Chillalshetti & Others Versus State of Chhattisgarh, through the Secretary, Medical Education Department, Chhattisgarh & Another High Court of Chhattisgarh
14-08-2020 Nipun Sharma Versus Post Graduate Institute of Medical Education & Research, Sector 12, Chandigarh High Court of Punjab and Haryana
13-08-2020 The Secretary to the Government, Department of Education Fort St. George, Chennai & Others Versus P. Dhanapackiathai & Another Before the Madurai Bench of Madras High Court
13-08-2020 The State of Tamil Nadu, Rep. its Secretary School Education Department, Chennai & Others Versus S. Venkatachalam & Another Before the Madurai Bench of Madras High Court
13-08-2020 The State of Tamil Nadu, Rep. by its Principal Secretary, Dept. of Higher Education, Chennai Versus Syed Ammal Engineering College, Rep. By its Administrative Officer, Ramanathapuram High Court of Judicature at Madras
12-08-2020 Scott Christian College, Rep.by its Correspondent S. Byju Nizeth Paaul Versus The Member Secretary, All India Council for Technical Education, New Delhi & Another High Court of Judicature at Madras
12-08-2020 T.M. Vasanthakumari & Another Versus State of Kerala, Represented by Secretary To Government, General Education Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
12-08-2020 The Principal & Secretary, Lady Doak College, Madurai Versus The Director of Collegiate Education, Chennai & Another Before the Madurai Bench of Madras High Court
06-08-2020 The Director of School Education, Chennai & Others Versus The Correspondent, St. Joseph's Higher Secondary School, Tuticorin Before the Madurai Bench of Madras High Court
06-08-2020 Chandresh Kumar Sahu Versus State of Chhattisgarh Through Its Secretary Higher Education Department, Raipur, (C.G.) & Others High Court of Chhattisgarh
04-08-2020 The Director of School Education, DPI Campus, Chennai & Others Versus A. Brinda Before the Madurai Bench of Madras High Court
27-07-2020 T. Ranjeeth Singh Versus The State of Telangana, rep. by its Special Chief Secretary, Higher Education Department, Telangana Secretariat, Hyderabad & Others High Court of for the State of Telangana
24-07-2020 S. Esakkiammal Versus The State of Tamil Nadu, Rep., by its Secretary, Department of School Education, Chennai & Others Before the Madurai Bench of Madras High Court
24-07-2020 M/s. Sree Lakshmi Sreenivasa College of Education & Others Versus The State of Andhra Pradesh, rep. by its Principal Secretary & Others High Court of Andhra Pradesh
16-07-2020 Sinhgad Technical Education Society, Registered under Society's Registration Act, 1860, Through its founder- President M.N. Navale & Another Versus Directorate of Technical Education Maharashtra State & Another High Court of Judicature at Bombay
16-07-2020 Mohan Shamrao Shinde Versus The State of Maharashtra, Through the Principal Secretary to Government of Maharashtra, Department of Higher & Technical Education, Mantralaya & Others High Court of Judicature at Bombay
09-07-2020 Khem Raj Verma & Others Versus Union of India, through Ministry of Human Resource & Development, Department of Higher Education, New Delhi & Another Central Administrative Tribunal Chandigarh Bench
03-07-2020 Shakti Schools Private Limited Versus M/s. Chirec Public School High Court of for the State of Telangana
01-07-2020 State of Kerala, Represented by Secretary to Government, Department of General Education, Government Secretariat, Thiruvananthapuram & Others Versus C.R. Vinod Kumar High Court of Kerala
29-06-2020 M. Bhavani Manimari Versus The State of Tamil Nadu, Represented by its Secretary, Department of School Education, Chennai & Others Before the Madurai Bench of Madras High Court
23-06-2020 Post Gradugate Institute of Medical Education & Research Versus Tarandeep Singh Grewal & Another High Court of Punjab and Haryana
18-06-2020 C.C. Girija & Others Versus State of Kerala, Represented by the Secretary To Government, General Education Department, Secretariat, Thiruvananthapuram & Others High Court of Kerala
15-06-2020 M.P. Singh Rathore Versus Little Flowers Public School, Through Its Manager, Shivaji Park Shahdara, Delhi & Others National Consumer Disputes Redressal Commission NCDRC
11-06-2020 K.K. Jayasree Versus State of Kerala, Represented by Its Secretary to Govt., Higher Education Department, Secretariat, Thiruvananthapuram & Others High Court of Kerala
08-06-2020 Dr. Debajit Das & Another Versus Williamson Magor Education Trust & Others & Others High Court of Gauhati
03-06-2020 M. Karunya Versus The State of Tamil Nadu, Represented by its Secretary, Department of School Education, Chennai & Others High Court of Judicature at Madras
02-06-2020 Dr. A.K. Sheik Manzoor Versus State of Tamilnadu, Rep. by Secretary to Government, Higher Education Department, Chennai & Others High Court of Judicature at Madras
02-06-2020 The Correspondent, St.Antony's Girls Primary School, Near Head Police Office, Coimbatore & Others Versus The Director of Elementary Education, College Road, Chennai & Others High Court of Judicature at Madras
02-06-2020 C. Thankammu Versus The Head Master, High School, Anthikkad Thrissur & Others High Court of Kerala
01-06-2020 Dr. K.Gautham Versus The Director of Medical Education, Kilpauk, Chennai & Another Before the Madurai Bench of Madras High Court
29-05-2020 Joe Joseph Versus The State of Kerala, Represented by The Principal Secretary To Government, Higher Education Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
29-05-2020 Lakhamshi Govindji Haria School Versus Kirit Bhupatbhai Bhatt & Another High Court of Gujarat At Ahmedabad
27-05-2020 M. Lokesh & Others Versus The State of Karnataka, Represented by its Secretary Department of Education, Bengaluru & Another High Court of Karnataka
19-05-2020 The Manager, Devadar Aided Lower Primary School, Puliyil, Malappuram District Versus U. Usha & Others High Court of Kerala
18-05-2020 K. Gautham Versus The Director of Medical Education, EVR Periyar Salai, Chennai & Another Before the Madurai Bench of Madras High Court
15-05-2020 Yogesh Versus The State of Maharashtra, Through Chief Secretary, School Education & Sports Department, Mantralaya & Another In the High Court of Bombay at Aurangabad
05-05-2020 Shobha Versus The State of Maharashtra, Through its Secretary, School Education Department, Mantralaya Annexe, Mumbai & Others In the High Court of Bombay at Nagpur
30-04-2020 Gajanan Shahu Keripale Versus The State of Maharashtra Through The Secretary, School Education & Sports Dept, Mantralaya & Others High Court of Judicature at Bombay
30-04-2020 Kashish Gupta Versus The Central Board of Secondary Education, Represented by its Secretary, Delhi & Others High Court of Kerala
27-04-2020 P. Chandrasekhar Rao & Another Versus The State of Telangana Rep by its Special Chief Secretary, Education Department, Secretariat Hyderabad & Others High Court of for the State of Telangana
24-04-2020 Naresh Kumar Versus Director of Education & Another High Court of Delhi
15-04-2020 Dr. Srinivas Guntupalli Versus The State of Andhra Pradesh, Through its Principal Secretary, School Education Department, Guntur & Others High Court of Andhra Pradesh
08-04-2020 Rashtrasant Tukdoji Maharaj Nagpur University, Nagpur, Ravindranath Tagore Marg, through its Registrar & Another Versus State of Maharashtra, Department of Higher and Technical Education, Mantralaya, through its Secretary & Another In the High Court of Bombay at Nagpur
23-03-2020 Delhi Public School, East Versus Central Board of Secondary Education & Others High Court of Gujarat At Ahmedabad
20-03-2020 Professor Smt. Manorama Prakash Khandekar Versus The State of Maharashtra, Higher and Technical Education Department, through its Secretary, Mantralaya & Others In the High Court of Bombay at Nagpur
20-03-2020 Deepak & Another Versus Central Board of Secondary Education & Others High Court of Delhi
19-03-2020 SanatombaHaobam Versus The State of Manipur, represented by the Commissioner/ Secretary(Education-S), Government of Manipur, Secretariat, Imphal & Others High Court of Manipur
18-03-2020 Abhighyan Bhattacharya & Another Versus School Of Engineering & Technology & Others National Consumer Disputes Redressal Commission NCDRC
17-03-2020 Meghna Singh (Through: Her Natural Guardian) Avita D Lal Versus Central Board of Secondary Education & Another High Court of Delhi
16-03-2020 Indira Cheriya Kadavan Versus V.M. Gangadharan, Manager, Thillankery U.P School, Kannur & Others High Court of Kerala
16-03-2020 Bhavna Kisan Uradya & Others Versus The State of Maharashtra, Through the Secretary, School Education Department & Others High Court of Judicature at Bombay
16-03-2020 A. Pandi Selvi Versus The State of Tamilnadu, Rep. by its Secretary, School Education Department, Chennai & Others Before the Madurai Bench of Madras High Court
13-03-2020 Yogesh Kalyanrao Ghadage And Another V/S The State of Maharashtra, Through the Secretary, School Education Department, Mantralaya & Another High Court of Judicature at Bombay
12-03-2020 The Adirampattinam Education Trust, Adirampattinam Represented by its Secretary, M.S. Tajudeen & Another Versus The Government of Tamil Nadu, Rep. by its Secretary to Government, Revenue and Disaster Management Department, Secretariate, Chennai & Others Before the Madurai Bench of Madras High Court
12-03-2020 Navanita Chowdhury Versus Govt. of NCT, Delhi, Through the Principal Secretary, Department of Education & AnotherQ Central Administrative Tribunal Principal Bench New Delhi
12-03-2020 Nitin Kumar Jain Versus Union of India, Through, Human Resources Development, Department of School Education & Literacy, New Delhi & Others Central Administrative Tribunal Principal Bench New Delhi
12-03-2020 Sundarambal Middle School, Rep.by its Educational Agency,M. Gnanaprakasam Versus The District Elementary Educational Officer, Madurai Before the Madurai Bench of Madras High Court
11-03-2020 K. Dharmaraj & Others Versus Sir M.Ct.Muthaiah Chettiar, Higher Secondary School Trust, Rep. by its President, Chennai & Others High Court of Judicature at Madras
11-03-2020 Mukund Marutirao Jagtap Versus Superintendent, Pay & Provident Fund Unit, Education Department & Others High Court of Judicature at Bombay
11-03-2020 Pramodini Mangesh Rukari Versus The Superintendent, Pay & Provident Fund Unit, Education Department & Others High Court of Judicature at Bombay
11-03-2020 Dnyaneshwar Versus The State of Maharashtra, Through its Secretary, School Education & Sports Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
09-03-2020 Madras Christian College Higher Secondary School, rep. by its Head Master, Chetpet Versus The Secretary to Government, Govt. of Tamilnadu, School Education (C2)Department, Chennai & Others High Court of Judicature at Madras
09-03-2020 Hasina Siraj Shaikh Versus State of Maharashtra Secretary through Department of Secondary & Higher Secondary Education Department & Others High Court of Judicature at Bombay
06-03-2020 Dr. Nishigandha Ramchandra Naik Versus State of Maharashtra through Principal Secretary, Medical Education and Drugs Department Mantralaya & Another High Court of Judicature at Bombay
06-03-2020 Aided Primary School, rep. by its Secretary, Thazhambadi, Puduchathiram Union, Namakkal District Versus The Director of Elementary Education, College Road, Chennai & Others High Court of Judicature at Madras
04-03-2020 Dr. Anil D. Garje Versus The State of Maharashtra Through its Principal Secretary Higher & Technical Education Department Mantralaya & Others High Court of Judicature at Bombay
04-03-2020 S. Aruputharaj Versus Government of Tamil Nadu, Rep by its Secretary, Education, Science & Technology, Madras & Others High Court of Judicature at Madras
03-03-2020 Indian Society for Technical Education, Rep., by its Executive Secretary, Saheed Jeet Singh Marg, New Delhi Versus Anna University, Rep., by its Registrar, Guindy, Chennai & Another High Court of Judicature at Madras
03-03-2020 Cambridge International School & Another Versus Priyanka Punjab State Consumer Disputes Redressal Commission Chandigarh
28-02-2020 P. Krishnasamy Versus The Government of Tamilnadu, Represented by its Secretary to Government, (School Education and Elementary Education Department), Chennai & Others Before the Madurai Bench of Madras High Court
28-02-2020 U.M. Aided Primary School, Prakasam Dist. Rep. by its Correspondent Versus State of Andhra Pradesh rep. by its Principal Secretary School Education Depart. & Others High Court of Andhra Pradesh
28-02-2020 Vikrant Prataprao Gaikwad & Another Versus The State of Maharashtra Through the Secretary School Education Department Mantralaya & Others High Court of Judicature at Bombay
28-02-2020 Vikrant Prataprao Gaikwad & Another Versus The State of Maharashtra Through the Secretary School Education Department & Others High Court of Judicature at Bombay
27-02-2020 Taraknath College of Education Versus National Council For Teacher Education & Another High Court of Delhi
26-02-2020 Manager & Correspondent, Madasa E.Deeniyath Aided Elementary School, Ambur Versus The State of Tamil Nadu, Rep.by its Secretary to Government, Education Department, Chennai & Others High Court of Judicature at Madras
25-02-2020 Vaishali Raoso Ghadage & Another V/S The State of Maharashtra, Through the Secretary, School Education Department, Mantralaya & Another High Court of Judicature at Bombay