LILYPUII CHHANGTE Vs. STATE OF MIZORAM REPRESENTED BY CHIEF SECRETARY TO GOVT OF MIZORAM, AIZAWL
LAWS(GAU)-2018-6-114
HIGH COURT OF GAUHATI
Decided on June 28,2018

Lilypuii Chhangte Appellant
VERSUS
State Of Mizoram Represented By Chief Secretary To Govt Of Mizoram, Aizawl Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. B. Lalramenga, learned counsel for the petitioners in WP(C) No. 110/2017. Also heard Mr. C. Lalramzauva, learned senior counsel for the private respondent Nos. 9 to 12 in WP(C) No. 110/2017 and the writ petitioners in WP(C) No. 97/2017. Also heard Mr. Samuel Vanlalhriata Chhangte and Mrs. Linda L. Fambawl, learned Govt. Advocates for the State respondents in both the writ petitions.
(2.) The 2 (two) cases are being disposed off by this common judgment & order, as the issues raised by the parties have their genesis in and are relatable to the judgment & order dated 02.03.2017, passed in WP(C) No. 198/2016, (Smt. Lilypuii Chhangte & Others v. State of Mizoram & Others).
(3.) The parties and the facts, as set out in WP(C) No. 110/2017, are being discussed in the present judgment & order for brevity. The petitioners in WP(C) No. 110/2017 were also the writ petitioners in WP(C) No. 198/2016, wherein they had challenged the absorption of the private respondent Nos. 9 to 12 as Lecturers (Special Education), under the State Plan in the SCERT. The challenge made by the petitioners against the absorption of the private respondents into the State Plan was on the apprehension that the service of the private respondents would be regularized, under the regularization scheme, being applied by the State Government.;


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