SHOBAN SINGH NEGI & ANOTHER Vs. DIRECTOR OF SCHOOL EDUCATION & OTHERS
LAWS(UTN)-2012-5-136
HIGH COURT OF UTTARAKHAND
Decided on May 22,2012

SHOBAN SINGH NEGI And ANOTHER Appellant
VERSUS
DIRECTOR OF SCHOOL EDUCATION AND OTHERS Respondents

JUDGEMENT

- (1.) Issue a writ, order or direction in the nature of certiorari quashing the impugned Resolution No. 1 dated 06.07.2011 passed by the Committee of Management, adding the three clauses without amending the scheme of administration under the Uttarakhand School Education Act, annexed as annexure no. 5 to the writ petition.
(2.) Issue a writ, order or direction, in the nature of certiorari quashing the impugned Resolution No. 1 dated 19.07.2011, passed by Committee of Management, whereby the Resolution dated 06.07.2011 was amended and Clause 1-Ga was retained as amended by the Resolution dated 06.07.2011, annexed as Annexure no. 4 to the writ petition.
(3.) Issue a writ, order or direction, in the nature of certiorari quashing Resolution No. 2 dated 31.07.2011, passed by the Committee of 2 Management rejecting the bank drafts of 43 members dehorse to the scheme of administration, annexed as Annexure no. 6 to the writ petition.;


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