MOHINI ARYA Vs. MANAGER,SANATAN DHARAM NATIONAL GIRLS INTER COLLEGE,RUDRAPUR & ORS.
LAWS(UTN)-2001-3-15
HIGH COURT OF UTTARAKHAND
Decided on March 07,2001

Mohini Arya Appellant
VERSUS
Manager,Sanatan Dharam National Girls Inter College,Rudrapur Respondents

JUDGEMENT

P C.VERMA, J. - (1.)NOTICES have been accepted by the learned chief standing counsel for opposites parties no. 2, 3 and 4.
(2.)ISSUE notice to opposite party no. 1 returnable within three weeks.
List after three weeks.

(3.)IN the meantime it is provided that since the total strength in lecturer is 12 but of which 50% has to be filled-up by promotion and in this 50% promotion Quata the reservation provided for S. C. and S. T. has to be followed. Therefore it is provided that out of 5 existing va­cancies in the college, the promotion shall be made to fill up 50% quata ap­plying the rules relating to reservation in promotion and if the petitioner is Sen­ior most S. C. Teacher in L. T. grade and any vacancy out of which this 5 vacan­cies have to be filled-up by S. C. candi­date, the case of petitioner shall be con­sidered within the aforesaid period. It is made clear that no promotion shall be made without filling-up the reserved cat­egory candidates belonging to scheduled caste.
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