NGAIRANGBAM AMUTHOI SINGH Vs. STATE OF MANIPUR
LAWS(GAU)-1994-12-2
HIGH COURT OF GAUHATI
Decided on December 14,1994

SHRI NGAIRANGBAM AMUTHOI SINGH Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.)1. On 6th October, 1993, Director of Education(S), Govt. of Manipur vide Annexure-A/2 wrote the following letter :
"TO The Secretary (Education), Government of Manipur. Subject: Appointment of Ng. Amuthoi Singh under the Scheme of "Recruitment of Meritorious Sportsman."
Sir, Enclosed please find the application from Shri Ng. Amuthoi Singh, PUC Meritorious Sportsman requesting the Deptt. for appointment as Matriculate Teacher under the scheme of "Recruitment of Meritorious Sportsman". His request is endorsed by the Hon'ble Minister (Social Welfare). Copy of D.O. dt. 13.11.92 is enclosed for kind perusal. Copies of the certificates obtained by him in various events are enclosed. On persual of his sports qualification, the Department feels that he is a meritorious sportsman and his request for his appointment deserves due consid- eration. Shri Singh obtained 1st position in the following National level events. 1. 1st position in Heptathlon in the First National Athletic Champion. 2. 1st position in Long Jump in the National Athletic Champion. 3. 1 st position in High Jump in the National Champion. 4. 1 st position in Decathlon event in the Third National Junior Athletic Champion. There is a clear vacancy of post of Matriculate Teacher in the Heiging Keirang M/M United L.P. School in the scale of pay of Rs. 1200/- 1800/- p.m. vice Shri N. Nandakishore Sharma transferred in the constituency of the Hon'ble Minister. If the applicants found deserving for appointment, he may be appointed against the said vacancy as a Matriculate Teacher under the scheme of "Recruitment of Meritorious Sportsmen".
(2.)The only grievance of the petitioner is that this request was not was not implemented till to-day, and this application has been filed for the implementation of this request.
(3.)After hearing Shri I. Lalitkumar Singh and Shri A. Jagatchandra, learned Advocate of both the parties, this; writ application stands disposed of with the direction that the authority shall implement the request dated 6th October, 1993. Annexure-A/2 within a period of one month from the date of receipt of this order.


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