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Ker. HC: Transfer Order Must be Issued After Giving Opportunity of Hearing - (28 Nov 2023)

SERVICE

Kerala High Court has observed that if a transfer is effected it results in civil consequences stigmatizing a teacher by categorizing her of misbehavior, misuse of official position, incompetency or low performance etc., and that demands compliance of principles of natural justice.

Tags : KERALA HIGH COURT   TRANSFER ORDER   NATURAL JUSTICE  

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