RUPANYLLA KHARBAMON Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-19
HIGH COURT OF MEGHALAYA
Decided on February 24,2020

Rupanylla Kharbamon Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) The petitioner herein was appointed as Lecturer in Physics vide notification dated 28th September, 2007 issued by the Deputy Secretary to the Govt. of Meghalaya, Education Department (Annexure-1 to the writ petition). She was then posted at the District Institute of Education and Training (DIET) at Resubelpara, North Garo Hills District and since then, is presently continuing in the same post and in the same place till date.
(2.) It is the case of the petitioner that after 2(two) years of service in the said post at the said place i.e. Resubelpara on having learnt that there is a vacant post in the Office of the Director of Educational Research and Training (DERT), Meghalaya, Shillong, she had filed an application dated 18.07.2009 requesting for transfer on medical ground. However, the request of the petitioner was not responded to officially, which prompted the petitioner to file another application on 09.07.2010 to the Director, Educational Research and Training, Meghalaya, Shillong through the Incharge Principal, DIET, Resubelpara, North Garo Hills District with a request for transfer. But again, the petitioner did not receive any official response to her request. Yet again on 05.12.2013 the petitioner filed another application to the Director, Educational Research and Training, Meghalaya, Shillong with a request for transfer and the same was forwarded to the Under Secretary to the Govt. of Meghalaya, Education Department, Shillong vide notification dated 16th December, 2013 (Annexure-3C to the writ petition), however the same was not responded to by the concerned authorities.
(3.) In the year 2014, the petitioner on coming to know that there is a vacant post of Lecturer in the Evaluation Unit at DERT, Shillong has applied for transfer on the ground that she is suffering from Rheumatic Carditis and was advised to avoid heavy activities, exertion and long journey. On this occasion too, the request of the petitioner was not considered. Thereafter, the petitioner had from time to time made her request for transfer from her present posting vides applications dated 16.08.2015, 27.04.2016 and 31.10.2019, but the concerned authorities had rejected her prayer on one ground or the other.;


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