MD. ABDUL HELIM KHAN Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-1-7
HIGH COURT OF MANIPUR
Decided on January 13,2021

Md. Abdul Helim Khan Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

LANUSUNGKUM JAMIR, J. - (1.) Heard Mr. M. Hemchandra, learned senior counsel appearing for the petitioner as well as Mr. Sukumar, learned G.A. appearing on behalf of all the respondents.
(2.) The petitioner was initially appointed as Lecturer (English) on substitute basis. The petitioner along with others were regularized by an Order dated 21.11.1986 and the petitioner was posted at Y.K. College, Wangjing. While the petitioner was serving as Associate Professor, Modern College, he was granted retirement on attaining the age of superannuation with effect from 28.02.2017 by an Order dated 21.02.2017.
(3.) The petitioner while in service completed his 1st Refresher Course from 30.03.2007 to 19.04.2007 from the Manipur University, which was sponsored by the UGC. The petitioner again completed his 2nd Refresher Course from 07.12.2007 to 27.12.2007 from the Manipur University sponsored by the UGC.;


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