LOVELY SINGHA Vs. STATE OF ASSAM AND 9 ORS
LAWS(GAU)-2018-8-93
HIGH COURT OF GAUHATI
Decided on August 24,2018

Lovely Singha Appellant
VERSUS
State Of Assam And 9 Ors Respondents

JUDGEMENT

Manash Ranjan Pathak, J. - (1.) Heard Mr. A Matin, learned counsel for the petitioner and Mr. A Deka, learned Standing Counsel, Elementary Education Department for the respondents Nos.1 and 2. Also heard Ms D. Das Barman, learned Govt. Advocate for the respondent Nos.4 and 5, Mr. P Nayak, learned Standing Counsel, Finance Department for the respondent No.10 and Mr. M. Khataniar, learned Standing Counsel, BTC for the respondent Nos.3 and 6 to 9.
(2.) Challenge in this writ petition is to the order dated 12.10.2012 passed by the Deputy Inspector of Schools, Mangaldai by which the appointment of the petitioner, Assistant Mistress in Chelimari Lower primary School was cancelled.
(3.) The petitioner contended that the then Director of Elementary Education, Assam by an order dated 26.03.1999 allotted post of primary school teachers in Mixed Medium Schools under the disposal of the Deputy Inspector of Schools, Mangaldai as per the list annexed to the said order stipulating certain conditions therein. The said list in the order dated 26.03.1999 contained the name of the petitioner for her appointment in Mahiakhat L P School along with the names of five others.;


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