ROYALE SECONDARY SCHOOL Vs. STATE OF GOA, THROUGH ITS CHIEF SECRETARY
LAWS(BOM)-2018-3-346
HIGH COURT OF BOMBAY
Decided on March 28,2018

Royale Secondary School Appellant
VERSUS
STATE OF GOA, THROUGH ITS CHIEF SECRETARY Respondents

JUDGEMENT

N.M. Jamdar, J. - (1.) Rule. Rule made returnable forthwith. The Respondents waive service. Taken up for final disposal.
(2.) The Petitioner, an education institution, has challenged the order passed by the Director of Education dated 21 September 2017 under Rule 83 of the Goa, Daman and Diu School Education Rules of 1986.
(3.) The Respondent No.3 is working as a Physical Education Teacher on probation basis in the services of the Petitioner. On 29 April 2013, the Petitioner issued an advertisement to fill in the post of Physical Education Teacher. On 10 October 2015, the Respondent No.3 submitted the application pursuance to the advertisement. On 19 November 2013, the Petitioner was granted provisional appointment and on 17 January 2014, the Respondent No.3 was appointed on probation. It appears that thereafter certain memorandums were issued to the Respondent No.3 and the Petitioner initiated some proceedings against the Respondent No.3. The Petitioner by letter dated 2 November 2016, requested the Director of Education - Respondent No.2 to grant approval for the dispensation of services of Respondent No.3. By the impugned order dated 21 September 2017, the Director of Education refused the permission. Hence, the Petitioner has filed the present petition challenging the impugned order.;


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