HANPOT JUGLI, PRT (AT) & ORS. Vs. NABAM PARIO (PRT) & ORS.
LAWS(GAU)-2018-5-221
HIGH COURT OF GAUHATI
Decided on May 18,2018

Hanpot Jugli, Prt (At) And ORS. Appellant
VERSUS
Nabam Pario (Prt) And OrS. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. N. Ratan, the learned Counsel for the applicant. Also heard Mr. P.K. Tiwari, the learned Senior Counsel, assisted by Mr. K. Saxena, the learned counsel for the Opp. Parties No.1 to 136. Mr. K. Ete, the learned Senior Addl. Advocate General for the State, assisted by Ms. R. Basar, Senior Govt. Advocate, appearing for the \opp. \parties No. 137 to 139 has also made his submissions.
(2.) By this application, the 98 applicants herein have prayed for impleading them as party respondents in the connected W.P.(C) No. 9 (AP)/ 2018. The application is being opposed by the Opp. Parties No.1 to 136 herein, who are the writ petitioners in the said connected writ petition.
(3.) The applicants claim that they are Trained Graduate Teachers ('TGT' for short) and Primary Teachers ('PRT' for short), and that they were appointed on contractual basis under Sarva Siksha Abhiyan ('SSA' for short) in the State of Arunachal Pradesh. It is claimed that the applicants are having the requisite qualification and that they are seniors to the Opp. Parties No. 1 to 136 herein and, as such, the applicants are having more eligibility than the Opp. Parties No.1 to 136 herein to be regularized in service under scheme initiated by the State. It is projected that the service of the Opp. Parties No.1 to 136 were illegally regularized by order dated 7.12.2017, as such, upon representation dated 20.12.17, filed by the applicants before the Chief Minister of the State, the regularization of service of the Opp. Parties were withdrawn by order dated 21.12.2017. The said order dated 21.12.2017 has been challenged by the Opp. Parties No. 1 to 136 in the connected writ petition. Hence, the applicants, having common interest, seek their impleading in the said connected writ petition.;


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