NITIN CHINTAMAN KONGRE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-364
HIGH COURT OF BOMBAY
Decided on November 23,2017

Nitin Chintaman Kongre Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Z. A. Haq, J. - (1.) Heard Shri A.I. Sheikh, Advocate for the petitioner, Ms. T.H. Khan, A.G.P. for respondent No.1, Shri P.B. Patil, Advocate for respondent Nos.2 and 3 and Shri S.P. Bhandarkar, Advocate for respondent No.5. The notice of petition is not served on respondent College No.4, however, considering the nature of dispute and the fact that the elections of Board of Studies are scheduled on 25th November, 2017 and as the contesting parties are represented, the petition is taken up for hearing.
(2.) Rule. Rule made returnable forthwith.
(3.) The relevant facts are as follows: The petitioner was appointed by order dated 4th December, 1999 as part-time Lecturer in Chemistry. The petitioner joined duties on 7th December, 1999. By communication dated 14th February, 2000, the Assistant Registrar informed that the Vice-Chancellor had granted approval to the appointment of the petitioner as part-time Lecturer from academic session 1999 - 2000 onwards on ad-hoc basis subject to the conditions laid down in the Government Resolution dated 22nd December, 1995. This Government Resolution permitted the appointments of lecturers who did not fulfil the eligibility criteria of qualifying National Eligibility Test/State Eligibility Test, on ad-hoc basis. By subsequent communication dated 23rd April, 2001, the Assistant Registrar had informed that as workload of full time Lecturer was available in the academic session 2000 - 2001, the appointment of the petitioner was approved as fulltime Lecturer from the date of his appointment. It is undisputed that the petitioner is in continuous service in the respondent No.4 college since the date of his appointment.;


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