ALL MEGHALAYA PRIMARY SCHOOL TEACHERS ASSOCIATION Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-18
HIGH COURT OF MEGHALAYA
Decided on September 22,2020

All Meghalaya Primary School Teachers Association Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit More,J. - (1.) Heard learned counsel for the respective parties.
(2.) Vide advertisement dated 10-12-2008 applications were invited by the Deputy Inspector of Schools for recruitment to the post of Assistant Teachers in Government Lower Primary Schools. 4928 candidates appeared in 15 Centres (Sub-Divisions). The process of selection culminated in appointment of 749 candidates which includes the petitioners.
(3.) The entire process including the appointment was challenged by the non-selected aggrieved candidates by filing 9 writ petitions with lead petition WP(C). No. 106 (SH)/2010. The said writ petitions were disposed of by a common judgment dated 21-10-2011 by the then Shillong Bench of the Gauhati High Court as it then was.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.