THOMY R. MARAK Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-3-18
HIGH COURT OF MEGHALAYA
Decided on March 18,2021

Thomy R. Marak Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Biswanath Somadder,J. - (1.) In terms of our earlier order dated 11th March, 2021, the learned Advocate General hands over a copy of a memorandum/letter dated 16th March, 2021, issued by the Director School Education and Literacy, Shillong. An advance copy of the same has already been supplied to the learned advocate representing the writ petitioners.
(2.) A bare perusal of the said memorandum/letter dated 16th March, 2021, reveals that a statement showing calculation of arrear salary of 186 Pre-Primary teachers in the State w.e.f. 21st April, 2015 till 10th December, 2018, amounting to Rs.4,38,96,000/- has been annexed thereto. This amount is being offered by the State Government for having the matter amicably settled between the parties to this lis. Let a copy of the memorandum/letter dated 16th March, 2021, along with the annexure showing calculation of arrear salary of 186 Pre-Primary teachers in the State w.e.f. 21st April, 2015 till 10th December, 2018, be kept on record.
(3.) The calculation sheet not only reveals calculation of the total amount of arrear salary ' as stated above ' it also indicates that an amount of Rs.2,36,000/- will be payable to each of the 186 Pre-Primary teachers. The learned advocate representing the writ petitioners asks his client's representative who is present in the Court, being the petitioner No.1, namely, Shri Thomy R. Marak, as to whether he agrees to the amount offered by the State Government to the writ petitioners, to which he answers in the affirmative. However, he prays that the Government may consider further enhancement of salary of the Pre-Primary teachers, in future.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.