R JAYAKUMAR JAYARAJ Vs. DEPUTY INSPECTOR GENERAL OF POLICE, THIRUNELVELI
LAWS(MAD)-2019-8-48
HIGH COURT OF MADRAS
Decided on August 05,2019

R Jayakumar Jayaraj Appellant
VERSUS
Deputy Inspector General Of Police, Thirunelveli Respondents

JUDGEMENT

R.Mahadevan - (1.) "That THEY MAY ALL BE ONE, JUST AS YOU, FATHER, ARE IN ME, AND I IN YOU, THAT THEY ALSO MAY BE IN US, SO THAT THE WORLD MAY BELIEVE THAT YOU HAVE SENT ME."
(2.) While PENNING THIS ORDER, WITH GREAT PAIN, I OBSERVE, "NOBLE OBJECT WITH WHICH THE EDUCATIONAL AND HEALTH CARE INSTITUTIONS OF THE DIOCESE OF THIRUNELVELI AND TINNEVELLY DIOCESAN TRUST ASSOCIATION WERE CREATED, IS BEING DEFEATED, BUT FOR THE PRESENT LITIGATIVE BATTLE."
(3.) W.P(Md)No.21134 of 2017 has been filed seeking a writ of Mandamus directing the respondent authorities 1 to 13 to take necessary action to enable and ensure the administrative committee appointed by the CSI Synod to exercise its power as affirmed by the Honourable Division Bench of this Court in the judgment in Thoothukudi Nazareth Diocese & another v. The Church of South India and another, 2009 4 LW 742, vide its proceedings dated 31.05.2017, over the administrations and management of the 14th respondent Diocese and its educational and health care institutions.;


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