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



The Education Society, Rabkavi, Represented By Chairman, Balachandra v/s The State of Karnataka, By Principal Secretary, Primary & Secondary Education Department & Others


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

    W.P. No. 62671 of 2010 (S-RES) c/w W.P. No. 65368 of 2011 (S-RES)

    Decided On, 07 March 2018

    At, High Court of Karnataka Circuit Bench At Dharwad

    By, THE HONOURABLE MR. JUSTICE K.N. PHANEENDRA

    For the Appearing Parties: Basavaraj Godachi, A.R. Rodrigues, AGA, S.C. Bhuti, V.P. Kulkarni, Advocates.



Judgment Text

(Prayer: This Writ Petition is filed under Articles 226 & 227 of Constitution of India praying to issue the Writ of Certiorari /Set aside the order Dated 02.01.2010, passed by the Hon'ble Education Appellate Tribunal, Bagalkot in E.A .T.N O.3/2007 Annexure-M and Etc.

This Writ Petition is filed under Articles 226 & 227 of Constitution of India praying to issue a writ, direction or order in the nature of writ of certiorari quashing the order Dated 02.01.2010 passed by the education Appellate Tribunal, in Eata.No.3/ 2007 Copy of which is produced as Annexure-A and etc.)

1. Heard the learned counsel for the petitioners, and the respondents in both the writ petitions and perused the records.

2. The above said two writ petitions are filed challenging the same order passed by the Educational Appellate Tribunal & District Judge, Bagalkot in EAT Appeal No.3/2007.

3. W.P.No.62671/2010 is filed by the Management, wherein W.P.No.65368/2011 is filed by the Government challenging the said order.

4. The undisputed factual aspects which are available on record and also as carved out by the Educational Appellate Tribunal are that, the Management has appointed Sri Shivananda Mahabalashetti as Assistant Master in its school on compassionate ground vide appointment order dated 05.09.1994, which is produced before this court as per Annexure-A. Thereafter the Management on 12.01.1995, sent a proposal for approval of the appointment of Sri Shivananda Mahabalashetti which was sent back with certain objections, and with instructions to the Management for compliance of the same. Taking advantage of the same, as there was some observation by the Commissioner with regard to the appointment of Sri Shivananda Mahabalashetti to the service, the Management has relieved Sri Shivananda Mahabalashetti from his services on 28.02.1995. Even at that juncture, Management has not choosen to conduct any enquiry as such. Again vide order dated 20.04.1995 the D.D.P.I. directed the Management to continue the service of Sri Shivananda Mahabalashetti as Assistant Master by adjusting the Hindi period in the school time table. In the mean time, Sri Shivananda Mahabalashetty has challenged the order of termination dated 28.02.1995 in W.P. No.11764/1995. The said writ petition was disposed of with a direction to the Management to send the proposal once again for approval of the appointment of Sri Shivananda Mahabalashetty. As the Management did not comply the directions of the Court, contempt proceedings were initiated in C.C.C. No.182/1996 against the Management. An affidavit was filed by the Management in the said contempt proceedings that the Management would send the proposal again for approval of the appointment of said Sri Shivananda Mahabalashetty. The Court also directed the Management to release the salary.

5. In this background, a fresh proposal was sent, the Department has approved the appointment of Sri Shivananda Mahabalashetti vide order dated 03.09.1996 subject to certain conditions. In the mean time, Sri Shivananda Mahabalashetti has also filed another writ petition in W.P. No.21034/1997 seeking direction to the Management and Government to pay his salary from 01.08.1996 and the said writ petition was also allowed. Sri Shivananda Mahabalashetti also filed another writ petition in W.P. No.25712/2002 before this Court and this Court has directed the Management and others to consider his case with regard to the approval of the post within a period of three months. Thereafter it appears that the Management has sent for approval of the post which was placed for consideration of the Government and in turn the Management hitherto supporting Sri Shivananda Mahabalashetti took 'U' turn and filed objections before the Government. However, Government passed an order on 20.05.2002 raising the issue regarding date of birth that, the date of birth of Sri Shivananda Mahabalashetti was found to be fake and two dates of birth have been given by him. In this context, the D.D.P.I. submitted a report to the Government on 13.02.2007 and on the basis of the same, the Government has not approved the post of the petitioner and by virtue of the report of the D.D.P.I. dated 13.02.2007 holding that Sri Shivananda Mahabalashetti has submitted some fake documents and as well as the two dates of birth have been given, hence some foul play has been played by him. It is specifically on the ground that the Transfer Certificate produced by Sri Shivananda Mahabalashetti issued by the same Principal, Prabhuling Composite Pre-University College, which shows that his date of birth was 28.11.1967, but another Transfer Certificate produced by him issued by the same Principal, Prabhuling Composite Pre-University College shows the date of birth as 08.05.1971. On the basis of such enquiry conducted by D.D.P.I. and the orders passed on the report submitted on 13.02.2007, the Management has passed an order on 18.07.2007 dismissing Sri Shivananda Mahabalashetti from his services and relieved him from his duties and the said order has been challenged before the Educational Appellate Tribunal.

6. The Educational Appellate Tribunal after securing the presence of the parties to the proceedings and after due contest has held that, the order of dismissal passed by the Management is illegal and ordered for reinstatement of Sri Shivananda Mahabalashetti with full backwages and consequential benefits. The said order is called in question before this Court.

7. The learned A.G.A. is mainly on the point that the Educational Appellate Tribunal has no jurisdiction to entertain any appeal. The learned counsel for Management strenuously contends before this Court that the order dated 18.07.2007 is not actually an order falls under Section 94 of the Karnataka Education Act, 1983, (for short, 'the Act') as the said order does not amount to an order of dismissal, removal or reduction in rank passed against Sri Shivananda Mahabalashetti. Except that no other submissions have been made with regard to the merits of the case. Even otherwise, no merit arises for consideration because the Management itself has not come up with the plea that before issuing the order dated 18.07.2007 they have conducted any enquiry as contemplated under the Karnataka Education Act and Rules thereunder. Therefore, the learned counsel confines his arguments so far as the jurisdiction of Educational Appellate Tribunal is concerned.

8. The learned A.G.A. in support of the grounds urged in the memorandum of petition contends that the Government has refused to approve the appointment of Sri Shivananda Mahabalashetti as Hindi Teacher on various grounds. Therefore, the Government is not liable to pay any salary in this regard. Even considering the order of the Education Appellate Tribunal there is no specific direction to the Government either to approve Sri Shivananda Mahabalashetti as Assistant Teacher and to pay the salary. It has simply stated that the order passed against Sri.Shivananda Mahabalashetti dated 18.07.2007 is set aside.

9. Be that as it may, on the above said grounds, the Court has to ascertain whether the Educational Appellate Tribunal has jurisdiction to pass the impugned order or not. Straight away I will refer the impugned order itself which is produced before this Court as per Annexure-L. The said order discloses that, "as the Government has not approved the name of Sri Shivananda Mahabalashetti for the post of Hindi Teacher in Girls High School of Rabakavi under the Management and in view of the report of D.D.P.I., he has been relieved from services from 18.07.2007".

10. On plain reading of this document, though in the nomenclature it appears that as if it is a relieve order passed by the Management, the ground on which this particular order has been issued can only be decided if Annexure-R3 is seen. Annexure-R3 is produced by Sri Shivananda Mahabalashetti wherein Annexure-R3 is the dismissal order though it is stated as a notice in No.SPM:Seveindavaja:11:2007-08 dated 18.07.2007 passed by the Management. Quoting all the previous transactions that have taken place right from the date of proposal sent by the Management to the Government for approval of the name of Sri Shivananda Mahabalashetti to the post of Hindi Teacher and also the refusal of the approval by the Government and also the report of the D.D.P.I. dated 10.02.2007 ultimately at last paragraph the Management has taken a decision to remove Sri Shivananda Mahabalashetti and to relieve him from his services.

11. In this background, it is specifically stated that Sri Shivananda Mahabalashetti has been dismissed from his service and thereafter relieved from the institution.

12. On careful perusal of the documents, it is clear that it is the dismissal order passed by the Management which is called in question before Educational Appellate Tribunal. The said order, in a straight jacket manner, falls within the four corners of Section 94 of the Act which says that "if any teacher or other employee of a private education institution who is dismissed, removed or reduced in rank may within three months from the date of communication of the order prefer an appeal before the Tribunal".

13. Therefore, when the order impugned falls under the definition of dismissal, the Educational Appellate Tribunal gets jurisdiction to deal with such an appeal as rightly done by the trial Court in this particular case.

14. Though arguments have not been addressed with regard to the merits of the case, the facts remain that the Government has not approved Sri Shivananda Mahabalashetti for the post of Hindi teacher. Nevertheless the Management has appointed him right from 1994 and sent proposal for the approval of his name to the said post. When the Government has not approved the name of Sri Shivananda Mahabalashetti, if at all the Management would like to remove him it becomes the duty of the Management to follow the procedure in accordance with law. The order dated 18.07.2007 clearly discloses that there are certain imputations made against Sri Shivananda Mahabalashetti making allegations that he has submitted fake documents with regard to his educational qualification, he has not obtained any certificate from the competent authorities but concocted them. Secondly, he has also produced some fake Transfer Certificates showing different dates of his birth. When such imputations are made against Sri Shivananda Mahabalashetti, there cannot be any order of dismissal without providing any opportunity to him to contest the allegations made against him. Therefore, it goes without saying that the Management mainly being swayed away by the orders of the Government and also the report of the Deputy Director has passed the dismissal order without holding any enquiry as such. Therefore, having find fault with the Management, the Educational Appellate Tribunal has rightly set aside the said order and ordered for reins

Please Login To View The Full Judgment!

tatement and consequential relief. 15. In view of the above said facts and circumstances, I do not find any strong reason to interfere with the orders passed by the Educational Appellate Tribunal. As there is no direction issued by the Educational Appellate tribunal to the Government to pay any salary to Sri Shivananda Mahabalashetti, the appeal filed by the Government is also not sustainable and it is liable to be dismissed. However, it is left open to be considered at the later stage when the order of the Educational Appellate tribunal is put into execution with regard to the payment of salary and other entitlements of Sri Shivananda Mahabalashetti. 16. With these observations, I am of the opinion that both the petitions are devoid of merits and as the Management has dragged Sri Shivananda Mahabalashetti to the Court at each and every stage for his reliefs, in my opinion the petition filed by Management is liable to be dismissed on cost of Rs.10,000/-. Hence, I proceed to pass the following : ORDER i. Petition filed by Management W.P. No. 62671/ 2010 is dismissed with cost of Rs.10,000/-. ii. Petition filed by the State in W.P. NO.65368/ 2011 is dismissed.
O R







Judgements of Similar Parties

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
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
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
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 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 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
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
27-05-2020 M. Lokesh & Others Versus The State of Karnataka, Represented by its Secretary Department of Education, Bengaluru & Another High Court of Karnataka
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
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 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
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 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 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
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
11-03-2020 Mukund Marutirao Jagtap Versus Superintendent, Pay & Provident Fund Unit, Education Department & Others High Court of Judicature at Bombay
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
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
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
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
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
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 Nitin Ramesh Khedekar Versus The State of Maharashtra, Through the Secretary, School Education Department, Mantralaya & Others High Court of Judicature at Bombay
24-02-2020 Raya Xavier (Died) & Another Versus The State of Tamil Nadu, Rep. by its Secretary, Department of School Education, Chennai & Others Before the Madurai Bench of Madras High Court
24-02-2020 S. Raghavendhiran & Others Versus The Commissioner, Director of Technical Education, Chennai & Others Before the Madurai Bench of Madras High Court
21-02-2020 The State of Tamil Nadu, Rep.by its Secretary, Department of Higher Education, Chennai & Another Versus The Secretary/Correspondent, Loyola College [Autonomous], Chennai & Another High Court of Judicature at Madras
20-02-2020 P. Saju, Senior Grade Printer, Government Central Press, Thiruvananthapuram & Others Versus State of Kerala, Represented by The Secretary To Government, Higher Education Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
20-02-2020 P. Peter Paul Versus The State of Tamil Nadu, Rep.by its Secretary to Government, Education Department, Chennai & Others High Court of Judicature at Madras
20-02-2020 Blessen Baby (Minor), Represented by next friend, father, M.C. Baby, Ernakulam Versus State of Kerala, Rep. by Secretary to Government, General Education Department, Secretariat Annex, Thiruvananthapuram & Others High Court of Kerala
19-02-2020 The Manager, St. Paul's Higher Secondary School, Kozhinjampara Versus State of Kerala, Represented by The Secretary To Government, General Education Department, Secretariat, Thiruvananthapuram & Others High Court of Kerala
19-02-2020 S. Athirai Versus The State of Tamilnadu, Rep. by the Secretary to Government Department of Education, Chennai & Others High Court of Judicature at Madras
18-02-2020 Banajit Deka Versus The Union of India, Through the Secretary, Government of India, Ministry of Human Resource Development, Department of Education, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
18-02-2020 Mohd Shafiq & Others Versus Anuradha Gupta, Director School Education & Another High Court of Jammu and Kashmir
13-02-2020 Baheti Education Trust Versus Nemaram High Court of Rajasthan
11-02-2020 G. Thamaraiselvi Versus Secretary To Government, Union of India, (Department of Higher Education), Ministry of Human Resources Development, New Delhi & Others Before the Madurai Bench of Madras High Court
10-02-2020 Mukulika Sharma & Others Versus The State of Rajasthan, Through Secretary, Secondary Education, Govt. of Rajasthan, Secretariat, Jaipur. & Others High Court of Rajasthan Jaipur Bench
10-02-2020 K. Varada Pillai Versus The Government of Tamil Nadu, Represented by the Secretary to Government, School Education Department, Chennai & Others High Court of Judicature at Madras
04-02-2020 St.John's English Primary School & Another Versus Education Officer, (Primary), Zilla Parishad, Nagpur & Another In the High Court of Bombay at Nagpur
04-02-2020 Mahendra Singh Thakur Versus Union of India, Represented by the Secretary, Govt. of India, Ministry of Human Resource Development, Department of Education, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
04-02-2020 D. Ramchander Versus The State of Telangana, rep by its Secretary School Education Department Secretariat & Another High Court of for the State of Telangana
31-01-2020 Shirpur Education Society Through Its Principal Versus The State of Maharashtra & Others Supreme Court of India
31-01-2020 V. Saraswathi Versus The Director of School Education, Chennai & Others Before the Madurai Bench of Madras High Court
30-01-2020 Sumant Kumar Dixit Versus Central Public Information Officer, Central Board of Secondary Education Central Information Commission
30-01-2020 M.V. Rangarajan Versus State of Tamil Nadu Rep. by its Secretary, School Education, Chennai & Others High Court of Judicature at Madras
29-01-2020 S. Sakthivel Versus The State of Tamil Nadu, Rep. by its Secretary to Government, Education Department, Chennai & Others High Court of Judicature at Madras
29-01-2020 Dr. M. Abdul Salam Versus The State of Kerala Represented by Its Principal Secretary To Government, Department of Higher Education, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
28-01-2020 B. Jayalakshmi Versus State of Karnataka, Represented by the Principal Secretary Department of Education (Primary & Secondary) & Others High Court of Karnataka
27-01-2020 T.V. Thomas, P.D. Teacher, Govt. U.P. School, Thottumukkom, Kozhikode & Others Versus Joint Secretary, General Education Department, Government of Kerala, Thiruvananthapuram & Others High Court of Kerala
24-01-2020 The Trustee Hidaya Educational & Charitable Trust, Muhammed Umer, Thiruvananthapuram Versus State of Kerala, Represented by Its Secretary, Department of General Education, Secretariat, Thiruvananthapuram & Others High Court of Kerala
24-01-2020 G. Maria Antony Michael Versus The State of Tamil Nadu, Rep by its Secretary, Department of School Education, Fort St.George, Chennai & Others Before the Madurai Bench of Madras High Court
23-01-2020 E. Saral Versus The Director of School Education, Chennai & Others High Court of Judicature at Madras
22-01-2020 The Director of Elementary Education, Chennai & Others Versus P. Manikandan & Another High Court of Judicature at Madras
21-01-2020 J. Anulatha Versus The Principal Secretary, Department of Education, Government of Tamil Nadu, Chennai & Others High Court of Judicature at Madras
14-01-2020 S.M. Zaheer Alam Versus National Council for Teacher Education (NCTE) through its Chairperson, New Delhi & Others High Court of Judicature at Patna
13-01-2020 L. Innacentia Versus The Director of Elementary Education, DPI Campus, Chennai & Others High Court of Judicature at Madras
13-01-2020 Prakash Shikshan Mandal's Loknete Versus State of Maharashtra, through its Department of Medical Education & Drugs & Others High Court of Judicature at Bombay
10-01-2020 P. Subramani Versus State of Tamil Nadu, Rep. by its Secretary to Govt., Department of School Education, Chennai & Others High Court of Judicature at Madras
09-01-2020 State of Kerala, Represented by The Principal Secretary to Government, High Education Department, Thiruvananthapuram & Another Versus C.C. Devayani & Another High Court of Kerala
09-01-2020 K. Shobana Versus The State of Tamilnadu, Rep. by the Principal Secretary to Government, Department of School Education, Chennai & Others High Court of Judicature at Madras
07-01-2020 Alok Kumar & Others Versus State of U.P. Thru Special Secy. Basic Education Lko. & Others High Court Of Judicature At Allahabad Lucknow Bench
06-01-2020 Surinder Nath Kesar Versus Board of School Education & Others Supreme Court of India
06-01-2020 Kothandaraman High School, Rep. by its Correspondent, Uthukottai Versus The Director of School Education, Chennai & Others High Court of Judicature at Madras
03-01-2020 I. Sundararajan Versus Director, Tamil Nadu School Education, Chennai & Others Before the Madurai Bench of Madras High Court
02-01-2020 Dr. V. Leelavathi Versus State of Karnataka Department of Health & Family Welfare (Medical Education) Rep. by its Additional Chief Secretary, Bengaluru & Others High Court of Karnataka
02-01-2020 A. Mary Lithiya Nithilakumari Versus The Joint Director of School Education, (Higher Secondary), Chennai & Others High Court of Judicature at Madras
19-12-2019 J. Vijay Anthony Versus The Director, Directorate of Medical Education, Poonamallee High Road, Chennai & Another High Court of Judicature at Madras
19-12-2019 A. Bharathi Versus The Principal Secretary to Government, Higher Education Department, Chennai & Others High Court of Judicature at Madras
19-12-2019 Dnyanganga Shikshan Sanstha & Another Versus The State of Maharashtra through its Chief Secretary, School Education Department & Others In the High Court of Bombay at Aurangabad
19-12-2019 Sunita Laxmanrao Fuke Versus The State of Maharashtra through its Secretary, School Education Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
19-12-2019 Dnyanganga Shikshan Sanstha, Aurangabad, through its Secretary, namely, Yogesh Vinayakrao Patil Versus The State of Maharashtra through its Secretary, School Education & Sports Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
19-12-2019 S. Ramachandran Versus The Director of Elementary Education, Chennai & Others High Court of Judicature at Madras
18-12-2019 Rana Pratap Singh Versus Vittiya Evam Lekha Adhikari, District Basic Education Officer & Others Supreme Court of India
18-12-2019 Saraswathy Versus State of Tamil Nadu, Represented by its Secretary to Government, School Education Department & Others High Court of Judicature at Madras
16-12-2019 The State of Kerala, Rep. by Its Secretary to Government, Higher Education Department, Government Secretariat, Thiruvananthapuram & Others Versus S. Babu & Others High Court of Kerala
16-12-2019 P.A. Abdul Saleem Versus The Director of School Education, Chennai & Others High Court of Judicature at Madras
11-12-2019 B. Sowndhararaj Versus The Director of Elementary Education, Chennai & Others High Court of Judicature at Madras
05-12-2019 R. Sutha Versus State of Tamil Nadu, Rep.by its Principal Secretary to Government, Higher Education Department, Chennai & Others High Court of Judicature at Madras


LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box