OM PRAKASH MANN Vs. DIRECTOR OF EDUCATION BASIC
LAWS(SC)-2006-8-109
SUPREME COURT OF INDIA
Decided on August 29,2006

OM PRAKASH MANN Appellant
VERSUS
DIRECTOR OF EDUCATION Respondents


Cited Judgements :-

S SHEIKH AKBAR VS. INSPECTOR OF VILLAGE PANCHAYATS CUM DISTRICT COLLECTOR VILLUPURAM DISTRICT [LAWS(MAD)-2009-9-336] [REFERRED TO]
EMPLOYERS IN RELATION TO THE MANAGEMENT OF KUSTORE AREA OF B.C.C.I VS. THEIR WORKMAN BEING REPRESENTEDBY N.G.ARUN [LAWS(JHAR)-2012-3-12] [REFERRED TO]
CHEZUM LEPCHA VS. STATE OF SIKKIM [LAWS(SIK)-2015-10-6] [REFERRED TO]
COMMITTEE OF MANAGEMENT UCHATTAR MADHYAMIK VIDYALAYA AKORDI JALAUN VS. U P SECONDARY EDUCATION SERVICE COMMISSION ALLAHABAD [LAWS(ALL)-2006-11-240] [REFERRED TO]
M VIVEKANANDA MURTHY VS. GOVERNMENT OF A P [LAWS(APH)-2008-6-68] [REFERRED TO]
RAJKA HAKKULA PORATA SAMITHI VS. A P COMMISSION FOR BACKWORD CLASSES [LAWS(APH)-2009-11-47] [REFERRED TO]
GIRISH JIVRAMBHAI THAKKAR VS. HEMCHNDRACHARYA NORTH GUJARAT UNIVERSITY [LAWS(GJH)-2021-3-389] [REFERRED TO]
MAHADEO GORAIN VS. UNION OF INDIA [LAWS(JHAR)-2021-1-120] [REFERRED TO]
KRISHNA DIXIT, ETC. ETC VS. DISTRICT BASIC EDUCATION OFFICER, JAUNPUR AND OTHERS, ETC. ETC. [LAWS(ALL)-2007-1-242] [REFERRED TO]
RAJESH KUMAR VS. STATE OF TRIPURA AND ORS. [LAWS(GAU)-2008-3-54] [REFERRED TO]
ZAHEER AHMED KHAN VS. A P STATE WAKF BOARD [LAWS(APH)-2014-1-32] [REFERRED TO]
NAVEEN GRAH NIRMAN SAHAKARI SAMITI VS. COMPETENT AUTHORITY ADDITIONAL COMMISSIONER OF INCOME TAX [LAWS(RAJ)-2011-3-84] [REFERRED TO]
HETAL SHANKARBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-33] [REFERRED TO]
SUT HOSPITAL VS. LABOUR COURT, KOLLAM [LAWS(KER)-2021-1-179] [REFERRED TO]
THE REGISTRAR, INDIAN MARITIME UNIVERSITY AND ORS. VS. SELVI GANESH AND ORS. [LAWS(MAD)-2016-3-40] [REFERRED TO]
STATE OF M P VS. MUNNIBAI [LAWS(SC)-2008-8-140] [REFERRED TO]
HARBHAJAN SINGH VS. AIRPORTS AUTHORITY OF INDIA [LAWS(DLH)-2013-9-76] [REFERRED TO]
DHANPATI BARIK, S/O HARI BARIK VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2017-10-35] [REFERRED TO]
MANOJ SINGHANIA VS. UNION OF INDIA [LAWS(DLH)-2008-5-161] [REFERRED TO]
THE MANAGER, DARUL ULOOM VOCATIONAL HIGHER SECONDARY AND HIGHER SECONDARY SCHOOL VS. STATE OF KERALA AND OTHERS [LAWS(KER)-2017-11-331] [REFERRED TO]
KERALA CO-OPERATIVE MILK MARKETING FEDERATION LTD VS. K T MATHEW\ GENERAL MANAGER [LAWS(KER)-2018-7-605] [REFERRED TO]
N SAKTHIRAJAN VS. NESAMANI TRANSPORT CORPORATION LIMITED [LAWS(MAD)-2010-8-171] [REFERRED TO]
MANAGEMENT OF TURBO ENERGY LTD VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2009-4-373] [REFERRED TO]
YOGIRAJ SHARMA VS. STATE OF M P [LAWS(MPH)-2015-4-228] [REFERRED TO]
NABIRUDDIN AHMED VS. CENTRAL BANK OF INDIA AND OTHERS [LAWS(GAU)-2017-11-97] [REFERRED TO]
UNION OF INDIA VS. SAIED MEERA [LAWS(CAL)-2007-3-13] [REFERRED TO]
RAJAKA HAKKULA PORATA SAMITHI AP KARIMNAGAR VS. A P COMMISSION FOR BACKWARD CLASSES [LAWS(APH)-2009-11-38] [REFERRED TO]
EXECUTIVE ENGINEER VS. KHUMB RAJ [LAWS(DLH)-2008-2-106] [REFERRED TO]
SARITA SARANGI VS. UNION OF INDIA [LAWS(DLH)-2007-5-161] [REFERRED TO]
SURENDRA M MITTAL VS. NATIONAL CONSUMER DISPUTES REDRESSAL [LAWS(DLH)-2007-9-100] [REFERRED TO]
M/S. HALDYN GLASS LIMITED VS. MAHARASHTRA GENERAL KAMGAR UNION [LAWS(BOM)-2014-2-83] [REFERRED TO]
HAFIZ MOHD. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2008-5-223] [REFERRED TO]
ROBART VS. DIRECTOR OF COLLEGIATE EDUCATION [LAWS(MAD)-2007-1-238] [REFERRED TO]
V N MUNUSAMY VS. MANAGING DIRECTOR STATE BANK OF INDIA CENTRAL OFFICE [LAWS(MAD)-2009-1-267] [REFERRED TO]
REGISTRAR, INDIAN MARITIME UNIVERSITY; DIRECTOR, CHENNAI CAMPUS INDIAN MARITIME UNIVERSITY VS. SELVI GANESH, ASSISTANT PROFESSOR SCHOOL OF MARITIME LAW INDIAN MARITIME UNIVERSITY, UTHANDI UNION OF INDIA [LAWS(MAD)-2016-3-369] [REFERRED]
A RADHAKRISHNA VS. SYNDICATE BANK [LAWS(KAR)-2008-10-63] [REFERRED TO]
K.S. KARDAM VS. UNION OF INDIA & ORS. [LAWS(DLH)-2016-11-106] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. DEBASISH BISHWAS [LAWS(CAL)-2007-3-52] [REFERRED TO]
STAN POWER VS. GREATER HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-2010-6-47] [REFERRED TO]
YOGIRAJ SHARMA VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-10-84] [REFERRED TO]
MOHAMMAD SAGEER MANIHARI WALE VS. STATE OF M P [LAWS(MPH)-2008-10-26] [REFERRED TO]
MANAGER, DARUL ULOOM VOCATIONAL HIGHER SECONDARY AND HIGHER SECONDARY SCHOOL VS. STATE OF KERALA AND OTHERS [LAWS(KER)-2017-11-374] [REFERRED TO]
DIWAKAR PRASAD SINHA VS. STATE OF BIHAR [LAWS(PAT)-2006-12-11] [REFERRED TO]
BHARAT SUDAMBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-22] [REFERRED TO]
BRIGADIER CHAITANYA PRAKASH VS. H OMKARAPPA [LAWS(MAD)-2007-4-334] [REFERRED TO]
NAVEEN G. H. VS. UNION OF INDIA [LAWS(PAT)-2023-5-14] [REFERRED TO]
R ALAGESWARAN VS. HIGH COURT OF JUDICATURE AT MADRAS REPRESENTED HON BLE REGISTRAR GENERAL [LAWS(MAD)-2011-6-706] [REFERRED]
M.U.SIVASUNDARAM VS. UNITED INDIA INSURANCE COMPANY LTD, [LAWS(KER)-2020-2-326] [REFERRED TO]
K S MAYA DEVI VS. DEPUTY GENERAL MANAGER, STATE BANK OF TRAVANCORE [LAWS(KER)-2017-7-233] [REFERRED TO]
ZAHEER AHMED KHAN VS. M.A. GAFFOR, CHIEF EXECUTIVE OFFICER AND ORS. [LAWS(APH)-2014-1-155] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. DISTRICT BASIC SHIKSHA [LAWS(ALL)-2012-11-72] [REFERRED TO]
SHIMBHU SINGH VS. STATE OF U.P [LAWS(ALL)-2012-11-5] [REFERRED TO]
DEVNATH DEWANGAN S/O TIJURAM DEWANGAN VS. STATE OF CHHATTISGARH THROUGH SECRETARY, DEPARTMEN [LAWS(CHH)-2017-9-39] [REFERRED TO]
NATIONAL ORGANIC CHEMICALS RCD LIMITED VS. PANDIT LADAKU PATIL [LAWS(BOM)-2008-8-212] [REFERRED TO]
THE LD. REGISTRAR GENERAL, HIGH COURT AND ORS. VS. ANANYA BANDYOPADHYAY AND ORS. [LAWS(CAL)-2015-12-116] [REFERRED TO]
UNION OF INDIA & 4 VS. KAUSTUBHAI DEVANG PANDYA & 8 [LAWS(GJH)-2016-8-136] [REFERRED]


JUDGEMENT

H. K. Sema, J. - (1.)The challenge in this appeal is to the order dated 16-9-2003 dismissing the writ petition by confirming the order dated 22-2-1992 passed by the Director of Education (Appellate Authority) dismissing the appeal.
(2.)We have heard the parties.
(3.)Few facts may be noted :
(1) The appellant was appointed as Head Master on probation by an order dated 22-10-1984 (despite repeated request, the appointment order has not been placed on record). It is, however, admitted that the appellant was on probation.

(2) The service of the appellant was terminated by an order dated 11-8-1989 as required under the Rule, preceded by an inquiry. He has carried an unsuccessful appeal before the Appellate Authority. Aggrieved thereby the appellant filed a writ petition which has been dismissed by the High Court. Hence the present appeal.



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