RAMABEN AMRUTLAL BHAVSAR Vs. STATE OF GUJARAT
LAWS(GJH)-1983-9-3
HIGH COURT OF GUJARAT
Decided on September 08,1983

RAMABEN AMRUTLAL BHAVSAR Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

S.A.SHAH - (1.) Petitioners Nos. 1 to 6 are all female primary teachers and were working in the Primary Schools in the districts of Mehsana Baroda Sabarkantha Kheda or Amreli as shown in Annexure -B to the petition. Since the petitioners husbands were Government servants who were working at Gandhinagar petitioners applied for transfer of their services in the Primary Schools situated at Gandhinagar township. Gandhinagar being a township had no school board but under the provisions of sec. 10(A) of the Bombay Primary Education Act 1947 (hereinafter referred to as the Act) the State Government by a notification dated 1/05/1976 in exercise of its power under sec. 10(A) of the Act read with Clause(1) of sec. 326 of the Gujarat Panchayats Act appointed the District Development Officer Gandhinagar in relation to the area within the limits of the township of Gandhinagar for the purpose of said sub-sec. (1) of sec. 10(A).
(2.) By virtue of the aforesaid notification the District Development Officer Gandhinagar hereinafter referred to as the D. D. O. for brevity became the competent officer to exercise all the powers vested with the District Education Board under the Act.
(3.) It appears that the applications of the petitioners - teachers have been accepted and the petitioners-teachers were informed by the AdMinistrative Officer of the District Education Committee by his order dated 10/08/1917 that the applications of the petitioners had been accepted and they were appointed in various prim-try schools as Assistant Teachers in Gandhinagar and were directed to report themselves at the respective schools and to send their joining report through the principals to the respective authority. The inter-district transfers were on their own request and they were not entitled to travelling allowance and joining time. Copies of the said orders were sent to the District Education Committees with the direction that the concerned teachers may be relieved.;


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