MD. ABDUL MALIQUE Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-3-8
HIGH COURT OF MANIPUR
Decided on March 09,2021

Md. Abdul Malique Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

AHANTHEM BIMOL SINGH,J. - (1.) Heard Mr. Kh. Santa, learned counsel appearing for the petitioner and Mr. K. Jagat, learned Government Advocate, appearing for all the respondents.
(2.) The case of the petitioner is that on the death of his father who was serving as a Primary Teacher in a Government School, the petitioner filed an application dated 10.06.2012 to the Director of Education (S), Government of Manipur requesting for appointing him on compassionate ground to any suitable post in the Education Department under the Die-in-harness Scheme. It is the case of the petitioner that all the required information and the necessary documents has been furnished by the concerned authorities, however, even after lapsed of 8 years, the respondents are sleeping over the matter and the case of the petitioner is not yet considered till date. Having been aggrieved, the petitioner submitted a representation dated 05.01.2019 to the Director of Education (S), Government of Manipur requesting for appointing him to any suitable post as applied for by him in the earlier applications. Thereafter, the petitioner again submitted another representation dated 28.12.2020 to the Director of Education (S), Government of Manipur as a reminder for his request for appointing him in any suitable post under the Die-in-harness Scheme.
(3.) The learned counsel appearing for the petitioner submitted that despite the repeated applications and reminder submitted by the petitioner requesting for his appointment on compassionate ground to any suitable post in the Department of Education (S), Government of Manipur under the Die-in-harness Scheme, the respondents are sleeping over the matter and the claim of the petitioner has not yet been considered till today.;


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