ALPANA AGGARWAL Vs. STATE OF H. P.
LAWS(HPH)-2021-1-38
HIGH COURT OF HIMACHAL PRADESH
Decided on January 02,2021

Alpana Aggarwal Appellant
VERSUS
STATE OF H. P. Respondents

JUDGEMENT

SURESHWAR THAKUR,J. - (1.) The writ petitioner is presently deployed as Lecturer (School New) (History) at Government Senior Secondary School Sainwala, District Sirmaur, Himachal Pradesh. She nowat is MA(B.Ed).
(2.) Through a notification borne in Annexure P-1, a, leverage or prioritization is accorded, for, apposite inductions, as, Lecturer(s) (PGT) at DIET(s), upon, theirs holding educational qualification(s) hence higher than the afore educational qualification(s), nowat possessed by the petitioner, in as much, as, of hers holding MED/ Ph.D qualification.
(3.) For improving or enhancing the afore qualification, the writ petitioner, has made a representation borne in Annexure P-2, to, the respondent concerned, and, thereon no decision has been made. Consequently, the writ petitioner has been constrained to approach this Court.;


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