ANDREWS P Vs. DISTRICT EDUCATIONAL OFFICER BANGALORE
LAWS(KAR)-1966-7-4
HIGH COURT OF KARNATAKA
Decided on July 05,1966

ANDREWS (P.) Appellant
VERSUS
DISTRICT EDUCATIONAL OFFICER, BANGALORE Respondents




JUDGEMENT

Somnath Ayyar, J. - (1.)The petitioner was an assistant teacher working in the Primary Boy's School, Kanakapura, at the relevant time. He had by then put in ten years of service. In the year 1959 he made an application for admission to the Mysore Secondary School Leaving Certificate public examination and that application was presented to the Inspector of Schools. He was issued a hall-ticket and he was declared as having passed the examination.
(2.)On 6 March, 1960, he was however asked to surrender the marks card, and, he was informed that since he had not passed the middle school examination or an equivalent examination he could not have sat for the S.S.L.C. Examination. Nothing was done about it for some considerable time. But on 17 October, 1961 the District Educational officer called upon him to show cause against three charges which he formulated. The first of them was that although the petitioner knew that he did not possess the required qualification to appear as a teacher-candidate for the S.S.L.C. examination, he nevertheless applied for permission to attend it. The second charge was that he misrepresented facts to the Inspector of Schools and persuaded him to forward his application. The third was that he had directly addressed the higher authority and had violated the Government Servants' Conduct Rules. The petitioner submitted his explanation on 24 October, 1961 and after that explanation was submitted, the proceedings were not continued.
(3.)Meanwhile on 20 October, 1961, the Commissioner for Examinations cancelled the marks-card which had been issued to the petitioner on the ground that he was ineligible to attend the examination.


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