DIRECTOR OF TECHNICAL EDUCATION HYDERABAD Vs. LALCHAND
LAWS(APH)-1972-7-29
HIGH COURT OF ANDHRA PRADESH
Decided on July 05,1972

DIRECTOR OF TECHNICAL EDUCATION, HYDERABAD Appellant
VERSUS
LALCHAND Respondents

JUDGEMENT

- (1.) This is an appeal from the order of our learned brother, Kondaiah, J. Given in W. P. No. 300 / 1970 on 18/09/1970, whereby the learned Judge allowed the writ petition and issued a writ of mandamus restraining the Government from prohibiting the use of Prakash Andhra Mudra Lekhini or any other Telugu typewriting machine in the Government Technical Examinations in Telugu typewriting Lower and Higher Grades.
(2.) The facts leading to the writ petition are that the two petitioners wanted to appear for the typewriting examination held by the Government. The Ist petitioner had appeared for lower grade typewriting examination in 1967. He even then used Prakash Andhra Mudra Lekhini for the purpose of giving the examination. The Government with held the result. The Government however, subsequently, was persuaded to announce the result and the petitioner passed in that examination. He then wanted to appear for the Higher Examination but insisted on the use of Prakash Andhra Mudra Lekhini. This Court by an interim order permitted the Ist petitioner subject to the result of the writ petition. He thus appeared for the examination and has been declared to have passed the examination.
(3.) The 2nd petitioner is a new entrant and intends to appear for the higher grade typewriting examination. He also filed an application to permit him to appear in the said examination. He was permitted by the Government but was insisted to give the examination on Chinnamamba Andhra Mudra Lekhini, which is the typewriter recognised by the Government for the purpose of holding the said examination. In view of the interim order in his favour by this Court he also appeared for the examination. He also seems to have passed the examination by using Prakash Andhra Mudra Lekhini.;


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