SUBRATA DEBNATH Vs. TRIPURA UNIVERSITY (A CENTRAL UNIVERSITY)
LAWS(TRIP)-2021-3-51
HIGH COURT TRIPURA
Decided on March 30,2021

SUBRATA DEBNATH Appellant
VERSUS
Tripura University (A Central University) Respondents

JUDGEMENT

AKIL KURESHI,J. - (1.) This appeal is filed by the original petitioner to challenge the judgment of the learned Single Judge dated 30.05.2017 in WP(C) No.367 of 2016.
(2.) Brief facts are as under : The petitioner holds a degree of Master's in Business Administration. The respondent No.1 Tripura University had invited applications for appointment to the post of Associate Professor in Business Management under an advertisement dated 20.03.2013. Respondent No.2 as well as the petitioner had both applied for the said post. Respondent No.2 was selected and appointed. He had claimed that he had obtained the degree of Master's in Business Administration from Visva-Bharati University. This assertion the petitioner has seriously challenged. Visva-Bharati University was therefore joined as respondent No.3.
(3.) Before the learned Single Judge the petitioner vehemently argued that the respondent No.2 did not have the requisite educational qualifications for the post in question as per the advertisement. He was not awarded degree by Visva-Bharati University but by a private institute which was not a valid degree. He had relied on certain replies received from Visva-Bharati University in response to his queries under Right to Information Act, 2005 (RTI Act, for short). The learned Single Judge dismissed the petition upon which this appeal is filed.;


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