MRITUNJOY DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-5
HIGH COURT TRIPURA
Decided on March 01,2021

Mritunjoy Das Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal is filed by the original petitioner to challenge an order dated 17th January, 2020 passed by the learned Single Judge in WP(C) No.1577/2017 dismissing the petition of the petitioner.
(2.) Brief facts are as under : The State of Tripura had notified 61 vacancies for the post of Lower Division Clerk in the Labour Department by issuing a public advertisement in the year 2015. Qualifications required were matriculation or equivalent passed with English typing speed of 30 words per minute and that the candidate must have computer training knowledge and a certificate of a recognized institute. The petitioner who belonged to unreserved category, was qualified for the said post. He, therefore, applied and was subjected to selection test along with other eligible candidates. At the end of the recruitment process, the State authorities published select list and on the basis of which appointments were granted. The material on record would show that the last of the candidates appointed in unreserved category was one Sri Dulal Chandra Kar and who had scored a total of 67 merit marks. As against this, the petitioner secured 61 marks.
(3.) When the petitioner approached the learned Single Judge, his petition was dismissed on a short ground that having participated in the selection process he could not have challenged validity thereof upon which this appeal has been filed.;


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