JAINTIA HILLS LOWER PRIMARY SCHOOL TEACHERS ASSOCIATION Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-2-33
HIGH COURT OF MEGHALAYA
Decided on February 24,2021

Jaintia Hills Lower Primary School Teachers Association Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

R.MORE,J. - (1.) Heard Mr. S.P.Mahanta, learned Sr. counsel for the petitioners and Mr. A.Kumar, learned AG for the respondents.
(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.;


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