KENGO ORI Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-6-178
HIGH COURT OF GAUHATI
Decided on June 20,2018

Kengo Ori Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

A. M. Bujor Barua, J. - (1.) Heard Mr. T. T. Tara, learned counsel for the petitioner. Also heard Mr. T. Jamoh, learned counsel for the Education Department as well as Ms. L. Hage, learned Junior Govt. Advocate.
(2.) The petitioner was initially appointed as an Assistant Teacher in the Government Primary School, C-II Sector, Itanagar, and the said appointment was done under the Sarbha Siksha Abhyan(SSA) Scheme as applicable. Thereafter, a decision was taken by the authorities in Education Department to regularize the services of the teachers who were appointed under the SSA scheme. Consequent of such decision, the services of the petitioner was regularized as per the order dated 09.03.2016.
(3.) But before the order of regularization could be given effect to, the service of the petitioner was placed with the Election Department for election duties. The rules pertaining to Election Department provides that during the tenure for which services are placed with the Election Department, the concerned incumbent cannot be transferred to some other place.;


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