VIDYA PRASARAK SHIKSHAN SANSTHA, NAGPUR Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2016-9-274
HIGH COURT OF BOMBAY
Decided on September 14,2016

Vidya Prasarak Shikshan Sanstha, Nagpur Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

B.R. Gavai, J. - (1.) Rule. Rule is made returnable forthwith. Heard by consent.
(2.) The petitioners have approached this Court seeking a direction to respondent nos. 2 and 3 to facilitate releasing/processing of salaries of teachers as well as teaching and non-teaching staff of petitioner no.2 School from January, 2016 to May, 2016. The petitioners had submitted a proposal vide application dt.1.3.2011. The said application was rejected vide order dt.12.11.2012. The petitioners being aggrieved thereby approached this Court by way of Writ Petition No.499 of 2013. The petition was partly allowed by quashing and setting aside the order dt.12.11.2012 and the State Government was directed to reconsider the matter. The matter is still pending before the State Government.
(3.) However, it appears that, in the intervening period, the salary bills of the employees holding teaching as well as non-teaching posts in petitioner no.2 School are not processed by respondent nos. 2 and 3.;


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