LALRUATKIMA RALTE Vs. STATE OF MIZORAM
LAWS(GAU)-2018-6-50
HIGH COURT OF GAUHATI
Decided on June 13,2018

Lalruatkima Ralte Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

S Serto, J. - (1.) Heard Ms. Dinari T.Azu, learned counsel for the petitioners and also heard Mr. Samuel, learned Government Advocate appearing for all the State respondents.
(2.) This is an application under Article 226 of the Constitution of India praying for issuance of appropriate writ or order or direction directing the respondents to regularize the services of the petitioners in the post of Lecturer in Deficit Government Higher Secondary Schools.
(3.) The case of the petitioners in brief is that they were appointed by the respective Managing Committees of the Schools and their appointments were duly approved by the District Education Officer of their concerned districts and thereafter, they have been paid by the Government of Mizoram as contract employees of the Government, and each of them have completed 5 years of service. Therefore, they are entitled to be regularized under the scheme provided under Notification No. A.11019/5/2008- P&AR (ARW)/51, dated 10.10.2008. Further, it is also submitted that similarly situated persons had approached this Court by filing at least three writ petitions viz; (i) W.P.(C) No. 100 of 2016, (ii) W.P.(C) No. 121 of 2013 and (iii) W.P.(C) No. 115 of 2013, and this Court in all the three writ petitions had allowed the prayers of the petitioners and directed the State respondents to consider the case of the writ petitioners therein for regularization of their services under the scheme mentioned above. And, the respondents in pursuant to the directions given in the three writ petitions had issued orders regularizing the services of those writ petitioners. Therefore, this Court may also pass a similar direction directing the respondents to consider regularization of their services.;


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