M.RAJENDRAN Vs. DIRECTOR OF SCHOOL EDUCATION
LAWS(MAD)-2019-4-390
HIGH COURT OF MADRAS
Decided on April 01,2019

M.RAJENDRAN Appellant
VERSUS
DIRECTOR OF SCHOOL EDUCATION Respondents

JUDGEMENT

- (1.) The order of rejection dated 07.04.2017, rejecting the claim of the writ petitioner for alteration of Date of Birth, is under challenge in the present writ petition.
(2.) The petitioner is working as Assistant Professor in the Government Arts College, Villupuram. He was appointed as Lecturer in Commerce, in the Department of Commerce, Annamalai University, Chidambaram on 24.02.2003.
(3.) The learned counsel for the writ petitioner states that the date of birth of the writ petitioner had been erroneously furnished at the time of appointment. It was also mentioned wrongly in the school records of the petitioner.;


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