R.ELANTHENDRAL Vs. PRINCIPAL SECRETARY TO GOVERNMENT
LAWS(MAD)-2020-7-9
HIGH COURT OF MADRAS
Decided on July 03,2020

R.Elanthendral Appellant
VERSUS
PRINCIPAL SECRETARY TO GOVERNMENT Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the petitioner and the learned Additional Government Pleader appearing for the respondents.
(2.) This Writ Petition has been filed for Writ of Certiorarified Mandamus, to call for the records of the 1st respondent in G.O.Ms.No. 185, Health and Family Welfare (MCA1) Department, dated 13.04.2020 and quash the condition found in clause 4 relating to submission of Bank Guarantee as illegal and arbitrary and in consequence thereof direct the 4th respondent to return the original certificates to the petitioner on execution of the bond without submission of the Bank Guarantee, in order to produce the same before the 5th respondent for pursuing Post Diploma course.
(3.) The petitioner completed M.B.B.S in the year 2016 and joined the Government Medical College Hospital, Thanjavur to pursue the Diploma in Child Health. After completing the course, the petitioner was appointed as an Assistant Surgeon in Aavudaiyarkoil Government Hospital in December 2019.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.