VANLALHLUNA, S/O F ENGNGHAKA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-3-8
HIGH COURT OF GAUHATI
Decided on March 07,2018

Vanlalhluna, S/O F Engnghaka Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

S. Serto, J. - (1.) This is a petition praying for issuance of appropriate writ or direction or order directing the respondents to regularize the petitioner to the post of Group Instructor in Industrial Training Institute at Saiha (hereinafter referred to as ITI).
(2.) I have heard Mr. C. Lalramzauva, learned senior counsel assisted by Ms. Vanlalhriatpuii, learned counsel appearing for the petitioner and also Mr. A. K. Rokhum, learned Addl. Advocate General, Mizoram appearing on behalf of the State respondents.
(3.) The case of the petitioner in brief is that vide Order No. A. 11013/1/92- DTE(L&E)/Vol-I, dated 02.09.2005, he was appointed as Vice Principal of ITI, Saiha on Contract basis with a fix pay of Rs. 5500/- per month and thereafter, onupgradation of the post of Vice Principal to the post of Principal, he was appointed to the post of Group Instructor vide Government approval conveyed by the Under Secretary to the Government of Mizoram, Labour, Employment & Industrial Training Department, Government of Mizoram to the Director of the same department vide letter No. A.11017/1/2009-L&E, dated 05.09.2011. And soon after his appointment as Group Instructor, he submitted his representation to the Secretary, Labour, Employment and Industrial Training, Government of Mizoram dated 13.07.2012, requesting for regularization in the post of Group Instructor by taking into account his past services as Vice Principal of ITI, Saiha without having to go through Departmental Promotion Committee for the purpose. There was no response from the respondents, however, his contractual employment to the post of Group Instructor was extended from time to time and he is still serving till date. Having served the Government for more than 12 years and yet not regularized, he have no choice but to approach this Court praying for issuance of appropriate writ or direction or order directing the respondents to regularize him to the post he have been serving.;


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