E.RAVI Vs. VICE CHANCELLOR, TAMIL NADU OPEN UNIVERSIT
LAWS(MAD)-2020-1-542
HIGH COURT OF MADRAS
Decided on January 02,2020

E.Ravi Appellant
VERSUS
Vice Chancellor, Tamil Nadu Open Universit Respondents

JUDGEMENT

- (1.) The issues involved in both the writ petitions are common and therefore both the Writ Petitions are dealt together and this common order is pronounced.
(2.) The petitioners were appointed in the year 2003 and 2002 respectively as lecturers in Annamalai University. During the year 2014, the respondent University through an open advertisement called for candidates to fill up the vacancy to the post of Professor in History and Tourism Studies and Associate Professor in politics and public administration respectively. The petitioners were selected and appointed to their respective posts on 28.11.2015. The petitioners got lien of service for a period of two years from Annamalai University from 02.02.2015 to 02.02.2017 and they were relieved from Annamalai University and they joined their respective posts in the respondent University.
(3.) As per the appointment order of the petitioners, two years period was prescribed as the probation period for permanent absorption to the said post. The lien granted was to expire on 02.02.2017 and therefore, the petitioners made a representation to the respondent University to consider for absorption on 25.07.2016. The process was going on and in and in the meantime, the petitioners got their lien extended for a further period of one year from 02.02.2017 to 01.02.2018 from their parent institution viz; Annamalai University. The petitioners again made a request for permanent absorption on 30.01.2017. The respondent University permitted the petitioners to continue in the post, but however, the probation was not declared even after the expiry of two years.;


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