K VANLALHMANGAIHI Vs. MIZORAM UNIVERSITY
LAWS(GAU)-2018-12-24
HIGH COURT OF GAUHATI
Decided on December 06,2018

K Vanlalhmangaihi Appellant
VERSUS
Mizoram University Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. C. Lalramzauva, learned senior counsel for the petitioners. Also heard Mr. Aldrin Lallawmzuala, learned counsel for the respondent Nos. 1 to 3 and Mrs. Dinari T. Azyu, learned counsel for the respondent Nos. 4 and 5.
(2.) The petitioners grievance in the present writ petition is with regard to the appointment of the respondent Nos. 4 and 5 as Section Officers in the Mizoram University, on the ground that the private respondents do not have the eligibility criteria for being appointed to the said post, as per the eligibility qualifications laid down in the Employment Notice dated 15.09.2015.
(3.) The petitioners case in brief is that an Employment Notice dated 15.09.2015 was issued by the Mizoram University asking for filling up of one post of Section Officer having the pay scale of PB-2, Rs.9300-34800 with Grade Pay of Rs.4600/-. The educational/desirable/other qualifications required for appointment to the post of Section Officer, as given in the Employment Notice dated 15.09.2015 is as follows:- Educational/Desirable/Other Qualifications Essential: (i) Bachelor s degree from a recognized University with working knowledge of computer applications. (ii) 3 years experience as Assistant or equivalent in the PB-2 Rs. 9300-34800 with GP Rs. 4200 in the Central/State Government/PSUs/Statutory/Autonomous Bodies; OR 8 years experience as UDC or equivalent in the PB-1 Rs. 5200-20200 with GP Rs. 2400 in the Central/Sate Government/PSUs/Statutory/Autonomous Bodies Desirable: Master s degree from a recognized Institution/University. ;


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