N.MOHANARAMAN Vs. DIRECTOR OF COLLEGIATE EDUCATION
LAWS(MAD)-2020-7-226
HIGH COURT OF MADRAS
Decided on July 10,2020

N.Mohanaraman Appellant
VERSUS
DIRECTOR OF COLLEGIATE EDUCATION Respondents

JUDGEMENT

- (1.) The matter is taken up through web hearing.
(2.) This writ petition is filed seeking the following prayer: "To call for the records in pursuant to the impugned letter issued by the 4th respondent in proceedings no 'Nil' dated 20.05.2020 and quash the same and direct the respondents to retain the petitioner as Assistant Professor in Tamil in the 3rd respondent college till he reaches the age of 59 years on 19.05.2021 with all consequential service and monetary benefits."
(3.) The case of the petitioner is that he was working as Assistant Professor in the Department of Tamil in the 3rd respondent College, which is admittedly an unaided self financed autonomous institution, affiliated to the University of Madras. After serving for several years, as a faculty member, he attained the age of superannuation on 19.05.2020.;


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