LALTHANGKIMI & 106 ORS Vs. STATE OF MIZORAM & 4 ORS
LAWS(GAU)-2018-3-26
HIGH COURT OF GAUHATI
Decided on March 01,2018

Lalthangkimi And 106 Ors Appellant
VERSUS
State Of Mizoram And 4 Ors Respondents

JUDGEMENT

S. Serto, J. - (1.) This is a writ petition filed by 107 Health Workers in the Health & Family Welfare Department, Govt. of Mizoram praying for issuance of appropriate writ or direction or order directing the respondents to recall the approval order of Department of Personnel & Administrative Reforms dated 17.12.2015 approving the proposal of the Health & Family Welfare Department to fill up 61 posts of Health Supervisor, lying vacant through promotion, 19 number of posts and through limited departmental examination, 42 posts and also to direct the respondents to promote the petitioners to the posts of Health Supervisor as per the Recruitment Rules, 2011 under the Health & Family Welfare Department.
(2.) Heard Mrs. Dinari T. Azyu, learned counsel for the petitioners. Also heard Mrs. Linda L. Fambawl, learned Govt. Advocate for the State respondents.
(3.) The issue to be decided in the present case is as to whether the break-up in the percentage of post to be filled up through promotion and limited departmental examination from Health Worker as given in the Rules is to be read as against the total sanctioned post or the vacancy that arises from time to time.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.