TILAOKAME SONI LONGNI Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-10-21
HIGH COURT OF MANIPUR
Decided on October 23,2019

Tilaokame Soni Longni Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) The petitioner has filed the writ petition seeking to quash the impugned order dated 22.9.2016 and letter dated 31.8.2016 as unreasonable and illegal and to direct the respondents concerned for providing appointment to Grade-IV post (Chowkidar) under the land donor scheme without further delay or in the alternative direct the respondent to shift the said school to other land and restore the same to the petitioner.
(2.) The case of the petitioner is that in good faith and with a hope that he will be provided a suitable job by the State Government, he had donated his homestead land measuring an area of 14,000 sq. ft. for construction of Oinam Hill Government High School at Oinam Hill Village and accordingly, a deed was executed between the petitioner and the Chairman, Oinam Hill Village Authority on 23.3.2004, wherein it was agreed that the petitioner or one of his son will be appointed in a Grade-IV post in the said school when sanction of the said post is granted by the Education Department. The petitioner gifted 14,000 sq. ft. without any let and hindrance whatsoever from or by the said donor or by any person claiming from under or in trust of donor to Oinam Hill School Management Development Committee of Oinam Hill Village and Oinam Hill Village Authority on 25.3.2004.
(3.) According to the petitioner, on 7.1.2009, a joint meeting of Oinam Hill Village Authority and the School Managing Development Committee was held, wherein it was resolved to nominate to recommend the name of the land owner for the post of Chowkidar. The Joint Director of Education requested the Zonal Education Officer, Senapati, the donation report along with supporting documents in connection with the appointment of the petitioner and pursuant to the request, on 17.12.2013, the Zonal Education Officer submitted his report.;


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