SABITA RANI SINGHA Vs. UNION OF INDIA AND 6 ORS
LAWS(GAU)-2018-12-75
HIGH COURT OF GAUHATI
Decided on December 17,2018

Sabita Rani Singha Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. N. Baruah, learned counsel for the petitioner. Also heard Mr. M. Phukan, learned CGC appearing for the respondent under the Sainik School Goalpara as well as Union of India.
(2.) By the order dated 26.02.2005 of the Principal of Sainik School, the petitioner was appointed as a Matron on temporary adhoc basis w.e.f. 01.03.2005 on a consolidated pay of Rs. 4,000/- per-month. It is stated that by the subsequent orders, the engagement of the petitioner as a temporary adhoc Matron of the school was continued from time to time but by providing a break of service during the period when the school remained closed due to vacation. The said aspect of following a procedure of break in service due to vacation in a school had already been addressed by the Supreme Court in similar procedures in respect of Kendriya Vidyalaya. To that extent, the law laid down by the Supreme Court would also govern the petitioner.
(3.) In the instant case, the petitioner is aggrieved by an order dated 30.05.2015 by which the petitioner was relieved from her engagement as Matron/ward boy w.e.f. 26.05.2015. The reason thereof was stated that the vacancy has been released for being appointed on contractual basis.;


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