5 YEARS B A B L LAW COLLEGE STUDENTS, GOVERNMENT LAW COLLEGE Vs. DIRECTOR OF LEGAL STUDIES, REP BY ITS DIRECTORCOLLEGE
LAWS(MAD)-2019-1-130
HIGH COURT OF MADRAS
Decided on January 21,2019

5 YEARS B A B L LAW COLLEGE STUDENTS, GOVERNMENT LAW COLLEGE Appellant
VERSUS
DIRECTOR OF LEGAL STUDIES, REP BY ITS DIRECTOR Respondents

JUDGEMENT

V. Bhavani Subbaroyan, J. - (1.) The Petitioner has prayed for issuance of a Writ of Mandamus, directing the respondents to grant permission to conduct Samathuva Pongal Festival at Government Law College, Madurai, on 25.01.2019 from 9 a.m. to 1 p.m. on the basis of the petitioner's representation dated 11.01.2019.
(2.) Mrs.J.Padmavathy Devi, learned Special Government Pleader takes notice for the respondents. By consent of both parties, the Writ Petition is taken up for final disposal at the admission stage itself.
(3.) The case of the petitioner/5 years B.A.B.L. Law College Students, Government Law College, Madurai, represented by its Representative S.Veera Santhi is that every year, the final year students used to organize Samathuva Pongal Festival in the College with much fun and fair. The Students belonging to the other Classes used to participate in the said Festival, which has been organized by the final year Students. The said Festival is being conducted in the College without any discrimination of any caste, creed or religion. The Organizers follow the traditional customs and celebrate the said Festival, which develop the traditional value of the Tamil culture. The Students unite in group and celebrate the Festival enthusiastically. The celebrations are part of Tamil culture and the said Festival has been celebrated through out the Tamil Nadu by various Institutions.;


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