YANTHAN & 12 OTHERS Vs. STATE OF NAGALAND & OTHERS
LAWS(GAU)-1994-10-1
HIGH COURT OF GAUHATI
Decided on October 03,1994

T ELVIS YANTHAN AND ORS Appellant
VERSUS
State Of Nagaland And Anr Respondents


Referred Judgements :-

ASHOK KUMAR YADAV AND ORS. ETC. V. STATE OF HARYANA AND ORS. ETC. [REFERRED]
SANKARASAN DASH V. UNION OF INDIA [REFERRED]
UNION TERRITORY OF CHANDIGARH VS. DILBAGHSINGH [REFERRED]


JUDGEMENT

- (1.)This writ petition has been filed by 13 selected candidates for recruitment to the post of Primary School Teachers under the Deputy Inspector of School in Wokha District in the State of Nagaland.
(2.)I have heard Mr. B.N. Sarma, learned Counsel for the Petitioners as well as Mr. E.Y. Renthungo, learned Counsel for the Respondents.
(3.)Brief facts leading to the filing of the present writ petition are those. The Petitioners along with others appeared before the written test for recruitment to the post of Primary Teachers in Wokha District on 4.2.1994. The post advertised was for 13 posts. Interview was held on 8.2.1994 and Petitioner were duly selected and recommended for appointment by the Selection Board. The said selection has been declared as null and void by the 2nd Respondent by its letter dated 4.3.1994 (Annexure - A/13). Being aggrieved the present petition has been filed.


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