HILLFORD THANGKHIEW Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-8
HIGH COURT OF MEGHALAYA
Decided on March 11,2020

Hillford Thangkhiew Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) These two writ petitions being similarly situated are hereby proposed to be disposed of by this common judgment and order.
(2.) The petitioners have approached this Court seeking regularization/absorption of their services to the vacant posts which they are presently occupying under Regulation 3(f) of the MPSC (Limitation of Functions) 1972 since 15.07.2011. The grievance as portrayed, is that their services after the initial appointment, which was by a selection process conducted by the department, though renewed from time to time, their case for accommodation or regularization has not been considered by the respondents. The petitioners are also aggrieved at the advertisement dated 26.04.2016 published by the MPSC for filling up of 13 vacancies of the posts of Industrial Promotion Officer which also includes the posts presently occupied by them. The petitioners are therefore before this Court with a prayer for consideration for regularization of their posts through the Meghalaya Public Service Commission.
(3.) Heard counsel for the parties.;


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