TADEPALLI JANARDHANA RAO BEING MINOR Vs. SECRETARY EDUCATION DEPARTMENT ANDHRA STATE KURNOOL
LAWS(APH)-1955-3-13
HIGH COURT OF ANDHRA PRADESH
Decided on March 04,1955

TADEPALLI JANARDHANA RAO BEING MINOR BY FATHER AND GUARDIAN RAMA RAO Appellant
VERSUS
SECRETARY, EDUCATION DEPARTMENT, ANDHRA STATE, KURNOOL Respondents


Referred Judgements :-

DIPA PAL V. UNIVERSITY OF CALCUTTA [REFERRED TO]


JUDGEMENT

- (1.)This is a petition under Article 226 of the Constitution for issuing a writ in the nature of mandamus or any other appropriate writ directing the Secretary, Education Department, Government of Andhra State, Kurnool, and the Headmaster, Telaprolu, Krishna District, to forbear from giving effect to the order dated 16th December, 1954 in R.C. No. 54/9 B.M./54 of the Deputy Commissioner for Government Examinations, Andhra State.
(2.)The petitioner, a student in Form No. VI in the Board High School, Telaprolu, appeared for the Secondary School Leaving certificate Examination held in March 1954, conducted by the Commissioner for Government Examinations, Andhra State. His register number at the said examination was 19158. His examination centre was the Board High School, Telaprolu, Krishna District. It appears that one of the Assistant Superintendents of the examination centre made a report to the District Educational Officer, Krishna (West), to the effect that at the examination held at Telaprolu widespread copying took place and slips of paper containing hints or answers to the questions were thrown near the examination hall. On the receipt of this report, the examiners were requested to scrutinise the scripts of all the candidates who appeared at the Telaprolu centre and to report whether there were any malpractices. As a result of the scrutiny by the examiners, 62 cases of malpractice were reported, the petitioner's case being one of them.
(3.)In R.C. No. 54/B.M., dated 4th June, 1954 the Headmaster of the Board High School, Telaprolu, who was the Chief Superintendent of the Examination, was asked to obtain and submit the explanation of the several candidates who had been suspected, including the petitioner. The Headmaster obtained a written explanation of the petitioner and submitted the same to the Commissioner for Government Examinations on 21st June, 1954. After the receipt of the said explanation, the case of the petitioner and other similar cases were submitted to the Malpractices Committee, which made an investigation and decided to cancel the result of the petitioner, and accordingly action was taken against the petitioner and his result was duly cancelled.
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