MRS. PRIYA PRATAP PARAB Vs. SHREE RAUJI RANE MEMORIAL HIGH SCHOOL AND ORS
LAWS(BOM)-2016-8-342
HIGH COURT OF BOMBAY
Decided on August 29,2016

Mrs. Priya Pratap Parab Appellant
VERSUS
Shree Rauji Rane Memorial High School And Ors Respondents

JUDGEMENT

F.M.REIS,J. - (1.) Heard Shri Nitin Sardessai, learned Senior Advocate appearing for the Petitioner, Shri P. Dangui, learned Addl. Government Advocate appearing for the Respondent no. 1, Shri V. A. Lawande, learned Counsel appearing for the Respondent no.2 and Shri J. P. Mulgaonkar, learned Counsel appearing for the Respondent no. 3.
(2.) The above Petition, inter alia, seeks to set aside the Order dated 24.07.2009 passed by the Respondent no. 2 appointing the Respondent no. 3 as Headmistress of the concerned School.
(3.) Briefly, the facts of the case as stated by the Petitioner are that the Petitioner was appointed as a teacher in the year 1992 whereas the Respondent no. 3 came to be appointed in the year 1994 in the concerned School. A Seniority List was finalised somewhere in the year 2007 thereby showing the Respondent no. 3 as the senior most teacher and the Petitioner at serial no. 5. In the meanwhile, in view of a dispute raised by the Petitioner to such Seniority List on the ground that the Petitioner was the senior most trained teacher of the concerned school as opposed to by the Respondent no. 3, a revised Seniority List was prepared in the year 2009 whereby the Petitioner was shown at serial no. 1 and the Respondent no. 3 was shown at serial no. 2.;


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