ROOP RAM MEMORIAL EDUCATION SOCIETY REGD Vs. DIRECTOR OF EDUCATION
LAWS(DLH)-2007-11-51
HIGH COURT OF DELHI
Decided on November 30,2007

ROOP RAM MEMORIAL EDUCATIONAL SOCIETY Appellant
VERSUS
DIRECTOR OF EDUCATION Respondents

JUDGEMENT

- (1.) BEFORE dealing with the issues raised in the present appeal it would be appropriate to state the background facts on the basis of which the issues arising for our consideration have been canvassed before us.
(2.) THE appellant herein applied for issuance of Essentiality certificate (hereinafter called 'ec' for short)under Rule 44 of the Delhi school Education Act, 1973, on 12. 2. 1998 for establishing a school at Dwarka pappan Kalan, New Delhi. The same was accepted and the requisite certificate was issued on 17. 7. 1998 by respondent no. 1-Director of education, for a limited period of three years. After the expiry of the said period of three years and on the basis of another application of the appellant for extension of EC, the period was extended for another two years on 9. 10. 2001. Subsequently, on 26. 11. 2002, respondent No. 1 issued a sponsorship letter, addressed to the Commissioner of (Land Disposal)D. D. A. , for allotment of land.
(3.) IN the meetings of the Institute Allotment Committee of DDA held on 13. 2. 2003 and 17. 2. 2003, it is admitted that land was not allotted to the appellant. The extended period of EC in the meantime had expired and consequently the appellant again applied for extension by letter dated 15. 7. 2003, which was refused as intimated by letter dated 23. 9. 2003. The appellant was also informed that since the existing ec has been revalidated once, the same cannot be again revalidated and the appellant should apply for fresh EC.;


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