SANGEETA CHINGAKHAM Vs. REGIONAL INSTITUTE OF MEDICAL SCIENCES (RIMS)
LAWS(MANIP)-2019-8-17
HIGH COURT OF MANIPUR
Decided on August 28,2019

Sangeeta Chingakham Appellant
VERSUS
REGIONAL INSTITUTE OF MEDICAL SCIENCES (RIMS) Respondents

JUDGEMENT

MV MURALIDARAN, J. - (1.) The petitioners have filed the writ petition seeking to quash the entire recruitment process in connection with the recruitment of 116 Staff Nurses of the Regional Institute of Medical Sciences (RIMS), Imphal, pursuant to the Advertisement dated 08.9.2015, including the impugned notice dated 06.1.2016 and the subsequent notice dated 07.1.2016, and consequently, direct the official respondents to hold fresh recruitment for appointment of116 Staff Nurses of RIMS within a stipulated time.
(2.) Briefly stated, the case of the petitioners is as follows: The petitioners are aspirant job seekers, who are all eligible for appointment to the post of Staff Nurse. The petitioners applied for the post of Staff Nurse, RIMS, Imphal, pursuant to the Advertisement dated 08.9.2015 notified by the first respondent. The written test was held on 12.12.2015 and result of the written test was declared on 13.12.2015. Since there were allegations of leakage of questions, an enquiry was held and after enquiry was over, viva voce was held from 15.12.2015 to 18.12.2015 and the result was declared on 06.1.2016 and 07.1.2016 respectively. The petitioners did not succeed in the said recruitment. When the final result was declared, the petitioners found that number of near and dear ones of the Interview Board Members/RIMS staff/officials were selected.
(3.) According to the petitioners, the time allotted in the viva voce for each candidate was only 5 minutes and that the ratio of the candidates was more than 1:3, which is not permissible. Further, the marks allotted for written test was 300 and that viva voce was also 300 marks. According to the petitioners, there had been no transparency in awarding marks in the viva voce and the viva voce marks could not be same as that of the written test. Hence, the entire recruitment process suffers from gross irregularity and is liable to be set aside. The petitioners also prayed for holding of fresh recruitment process as per law.;


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