NORTH EASTERN HILL UNIVERSITY TEACHERS ASSOCIATION & ORS Vs. UNION OF INDIA
LAWS(MEGH)-2021-2-13
HIGH COURT OF MEGHALAYA
Decided on February 09,2021

North Eastern Hill University Teachers Association And Ors Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

BISWANATH SOMADDER,CJ. - (1.) This appeal arises in respect of a judgment and order dated 20th December, 2017, rendered by a learned Single Judge in WP (C) No.186 of 2017 (North Eastern Hill University Teachers' Association and ors v. Union of India and ors).
(2.) The appellants before us were the writ petitioners before the learned Single Judge.
(3.) The appellants/writ petitioners had approached the First Court essentially against withdrawal of Hill Area Special Allowance (for short, HASA) which according to them, the teachers and staff of North Eastern Hill University (for short, NEHU) were receiving since the year 1995. It was also alleged by the writ petitioners that initially NEHU did not agree on the proposition to discontinue with HASA, but later the Vice Chancellor of NEHU attempted to act against the real state of affairs in order to please the respondent No.1 (Union of India) while bypassing the North Eastern Hill University Act, 1973 (for short, the Act of 1973) and the Statutes framed thereunder and even went on to the extent of manipulating the resolution of the Executive Council.;


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