MANAGING COMMITTEE OF NEW HINDI SECONDARY SCHOOL Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-17
HIGH COURT TRIPURA
Decided on February 08,2021

MANAGING COMMITTEE OF NEW HINDI SECONDARY SCHOOL Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal is filed by the original petitioner to challenge the judgment of the learned Single Judge dated 26th September, 2014 in WP(C) No.372/2010. This litigation has a chequered history.
(2.) Briefly stated, the facts are that the petitioner is a management running a Higher Secondary School situated at Agartala. The school has been granted recognition by the State School Board Tripura Board of Secondary Education (TBSE) . The school imparts education in Hindi medium and is thus a linguistic minority school. The petitioner desires that this school be covered under the grant-in-aid code.
(3.) At one stage, the Government had issued a notification dated 16th April, 2007 covering the petitioner school in the grant-in-aid code. However, by a subsequent notification dated 17th December, 2008 the same was withdrawn from the inception. The petitioner had thereupon filed WP(C) No.235/2009 and challenged the said notification dated 17th December, 2008. This petition was disposed of by the Single Judge by a judgment dated 5th March, 2010. The impugned notification was quashed and the State Government was directed to give reasonable opportunity to the petitioner allowing it to file the documents and granting personal hearing. The Government had challenged the said decision of the learned Single Judge before the Division Bench. However, writ appeal was dismissed by an order dated 4th May, 2010.;


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