N. HERACHANDRA SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-5-4
HIGH COURT OF MANIPUR
Decided on May 10,2021

N. Herachandra Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

KH.NOBIN SINGH - (1.) Heard Shri N. Jotendro, learned Sr. Advocate appearing for the petitioners and Shri Th. Vashum, learned Government Advocate appearing for the respondents.
(2.) By the instant writ petition, the petitioners have prayed for issuing a writ of mandamus or any other appropriate writ to direct the respondents to declare the result of the Screening Committee Meeting held on 28-03-2017 as per the direction of this Court passed in WP(C) No.372 of 2015.
(3.) *** 3.1 According to the petitioners, they are the un-approved teachers and chowkidars of the Government Aided Private Schools. 3.2 In the year 1978, the Government of Manipur took over 682 Aided Primary Schools by converting them into Government Schools vide order dated 13-04-1978. While taking over the said Schools, only an approved teachers and chowkidars were allowed to be absorbed as the Government employees. In the process of taking over, the services of those un-approved teachers and chowkidars were left out which prompted them to approach the authority but to no effect. 3.3 When the Government of Manipur neglected for a long time the claims of the petitioners, they through their association filed a writ petition being CR No.73 of 1982 and thereafter, they also filed a writ petition being WP(C) No.372 of 2015 which was finally disposed of on 22- 07-2016 by this Court directing the respondents to re-consider their cases. In compliance with the order dated 22-07-2016, the Deputy Secretary, Education (S), Government of Manipur vide its letter dated 21- 09-2016 requested the Director of Education/S to constitute a Screening Committee so that the cases of the petitioners could be considered for absorption. 3.4 About ten persons who claimed to be similarly situated with the petitioners, filed a writ petition being WP(C) No.793 of 2016 which was disposed of with the direction that the respondents should consider their cases. 3.5 The meeting of the Screening Committee was held on 28- 03-2017 for consideration for absorption of the petitioners as regular employees but the result thereof was not declared at all. The petitioners approached the authorities for declaration of the result of the Screening Committee by submitting a representation dated 13-12-2018 but the same was not considered with the result that the petitioner filed a writ petition being WP(C) No.1200 of 2018 which was disposed of with the direction to consider and dispose of their representation dated 13-12- 2018. The Deputy Secretary, Education (S), Government of Manipur vide its letter dated 14-2-2019 directed the Director of Education (S), Manipur to expedite the matter. Since the direction of this Court was not complied with, a contempt case being Contempt Case No. 34 of 2019 was filed which was disposed of on the basis of the Government's order dated 28- 03-2019 furnished to their counsel which was produced before the Court. However, the order dated 28-03-2019 was not a complete compliance with the Court's order but it was an eye-wash to this Court for buying valuable time of the petitioners. Being aggrieved by the inaction on the part of the respondents, the instant writ petition has been filed by the petitioners. ;


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