MOHAMMED MUSTAQ ANSARI Vs. STATE OF ODISHA
LAWS(ORI)-2021-1-9
HIGH COURT OF ORISSA
Decided on January 07,2021

Mohammed Mustaq Ansari Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

DR.S.MURALIDHAR,CJ. - (1.) The central issue in the present batch of writ petitions concerns the charging of fees by private unaided schools in the State of Odisha in the wake of COVID-19 pandemic from March, 2020 onwards. The petitions
(2.) The lead petition in the present batch is Writ Petition (Civil) PIL No.11299 of 2020 filed by Mr. Mohammed Mustaq Ansari, who appears in person. The prayer in this petition inter alia is for directions to the Government of Odisha to issue necessary orders directing both the private unaided and aided schools not to collect tuition fees for the lockdown period till actual commencement of classes in physical mode; not to increase in fees in the academic session 2020-21; "not to put extra financial burden on the parents or creating any new head of the fees for the academic session 2020-21 " and for a direction to strictly enforce the provisions of law against the Managing Committee of those institutions who fail to strictly comply with the directions of the Government. The further prayer of the Petitioner is for a direction to the Government of Odisha to provide funds to all the private schools, who are unable to bear the basic liability of payment of payment of salaries to their staffs both the teaching and the non-teaching staff to meet the situation arising out of the COVID-19 pandemic. In this lead petition, notice was issued by this Court on 24th April, 2020.
(3.) One of the connected petitions is Writ Petition (Civil) No.11514 of 2020 filed by the Odisha Abhibhabak Mahasangha. The Opposite Parties in this writ petition include the Department of School and Mass Education (DSME), the Central Board of Secondary Education (CBSE), Stuarts School, Cuttack (Opposite Party No.3), the Confederation of Odisha Public Schools (Opposite Party No.7), the Association of Odisha ICSE Schools, the S.K. International School and DAV Public School.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.