MOULDING MARBANIANG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-20
HIGH COURT OF MEGHALAYA
Decided on March 13,2020

Moulding Marbaniang Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Mohammad Rafiq,J. - (1.) Learned counsel for the parties are ad idem that the controversy raised in this matter is squarely covered by the decision of the Coordinate Bench of this Court dated 13.09.2019 passed in the leading WP(C) No. 364 of 2017 along with six other writ petitions.
(2.) It is contended that the Meghalaya Public Service Commission, Shillong by its letter dated 24.05.2010 addressed to the Director of Arts and Culture, Meghalaya, Shillong, recommended for regularisation of eight persons on the post of Lower Division Assistant, Typist, Technical Assistant, Library Assistant and Electrician-cum-Radio Technician. Shri Moulding Marbaniang, the petitioner in the present writ petition was also recommended for regularisation on the post of Lower Division Assistant while the other seven persons i.e., three were recommended to be regularised on the post of Typist, one on the post of Technical Assistant, two on the post of Library Assistant and one on the post of Electrician-cum-Radio Technician. The writ petitions filed by the other seven writ petitioners have been allowed by the aforesaid judgment dated 13.09.2019 but the present writ petition remained pending and was not clubbed with the batch of writ petitions.
(3.) The earlier writ petitions were allowed by the Coordinate Bench with the following directions:- 'For the foregoing reasons, in view of the facts and circumstances which have been discussed, these writ petitions are hereby allowed and the impugned letters dated 12.02.2016, 12.01.2016, 01.11.2016 and 09.05.2017 are quashed and set aside. No order as to costs.' ;


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