SH MILAP CHAND Vs. STATE OF H. P.
LAWS(HPH)-2021-3-50
HIGH COURT OF HIMACHAL PRADESH
Decided on March 22,2021

Sh Milap Chand Appellant
VERSUS
STATE OF H. P. Respondents

JUDGEMENT

Tarlok Singh Chauhan,J. - (1.) The petitioner, who happens to be a Principal of Government Senior Secondary School Dugli, Tehsil Churah, District Chamba, instead of being a role model, has indulged in an unnecessary and otherwise avoidable litigation, that too, to safeguards his individual interest, over and above that of the students.
(2.) The facts, as are necessary for the decision of the instant petition, are that the petitioner after rendering service for a considerable time came to be promoted as Headmaster on 24.04.2018 and was posted at Government High School Naila, Tehsil Churah, District Chamba.
(3.) Thereafter, the petitioner on 29.09.2020 was appointed as Principal and posted at Government Senior Secondary School, Dugli, Tehsil Churah, District Chamba, where he is serving till date and has filed the instant petition for grant of following relief:- (a) That a writ of mandamus may kindly be issued thereby directing respondent No. 1 to decide the representations (Annexure P-3 and Annexure P-4) for transfer from hard area to soft area/station of the petitioner as he has completed the normal tenure in the hard area and crossed the age of 55 years and family compelling circumstances, and post him either at GSSS Chadhiar, Sub-Tehsil Chadhiar, District Kangra, H.P. or GSSS Dhupkiara, Tehsil Jaisinghpur, District Kangra, H.P. where the post will be vacant on 31.03.2021 and 31.08.2021 due to the retirement of present Principals or newly upgraded 10+2 School Haler Tehsil Jaisinghpur, district Kangra, which will be notified in the month of March, 2021. ;


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