STATE OF TRIPURA Vs. SUKLA NAMA
LAWS(TRIP)-2021-3-29
HIGH COURT TRIPURA
Decided on March 16,2021

STATE OF TRIPURA Appellant
VERSUS
Sukla Nama Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) These appeals have filed by the State Government to challenge the judgment of the learned Single Judge dated 19.11.2018 in case of Smt. Tulshi Das v. the State of Tripura and others in WP(C) No.1566 of 2017 and connected petitions.
(2.) Briefly stated the facts are as under : All the petitioners were engaged under different capacities on contractual basis under a centrally funded programme called Edusat Network Programme in the year 2007 on fixed salary. They continued to discharge their duties in such capacity year after year. They filed the petitions seeking regularization on the respective posts from 27.05.2008, which was the date on which according to the petitioners posts were created and sanctioned in regular establishment by the State Government.
(3.) Before the learned Single Judge the State Government appeared and filed the reply contending that with a view to creating audio/video interactive network for quality education for students and training of teachers in states, Ministry of Human Resource Development and Indian Space Research Organization had framed a scheme called 'Edusat' network connectivity of schools and teachers in May, 2005. In order to implement such scheme within the State, in a meeting of monitoring committee of the State officials which was held on 23.11.2006, it was decided that 8(eight) technical persons would be engaged purely on contractual basis for one year. For selection of such technical staff interview board was constituted under notification dated 24.01.2007. Advertisement inviting applications was issued on 01.01.2007. Interviews were conducted for various duties, such as Network Engineer, Producer, Technical Assistant, Programme Assistant etc. The appointments were made in favour of the petitioners on contractual basis with consolidated salary of Rs.3,000/- per month. The respondents further stated that the Finance Department did not accept the proposal for regularization of the petitioners.;


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