RT. REV. ALDO MARIA PATRONI S. J. BISHOP Vs. KESAVAN
LAWS(KER)-1962-3-42
HIGH COURT OF KERALA
Decided on March 26,1962

Rt. Rev. Aldo Maria Patroni S. J. Bishop Appellant
VERSUS
KESAVAN Respondents

JUDGEMENT

- (1.) In this writ petition. Mr. K. P. Abraham, learned counsel for the petitioner management, challenges two orders passed by the 2nd respondent, the Regional Deputy Director of Public Instruction, Kozhikode.
(2.) The two orders that are challenged are Exts. P. 3 and P. 5 dated 19-1-1962 and 221962 respectively.
(3.) I do not propose to go into the controversy that appears to have been raging in this matter namely, regarding the right claimed by the management to appoint the 4th respondent as the Headmaster of the institution on the one hand, and the grievance of the first respondent that his claim for appointment as Headmaster of the said institution has not been recognized by the management, because, as I will indicate presently, the appeal that is stated to have been filed by the first respondent, will have to be taken up and considered by the appropriate authority in the Education Department, about which also I will be mentioning later in this order.;


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