ALL MANIPUR REGULAR POSTS VACANCIES SUBSTITUTE TEACHERS ASSOCIATION Vs. STATE OF MANIPUR
LAWS(SC)-1990-10-65
SUPREME COURT OF INDIA (FROM: GAUHATI)
Decided on October 23,1990

ALL MANIPUR REGULAR POSTS VACANCIES SUBSTITUTE TEACHERS ASSOCIATION Appellant
VERSUS
STATE OF MANIPUR Respondents


Cited Judgements :-

L DHANESWARORI DEVI VS. STATE OF MANIPUR [LAWS(GAU)-1995-2-24] [REFERRED TO]
R K ANAND VS. STATE OF MANIPUR [LAWS(GAU)-1996-1-6] [REFERRED TO]
SONPAO HAOKIP VS. STATE OF MANIPUR [LAWS(GAU)-1996-4-11] [REFERRED TO]
STATE OF MANIPUR VS. R K SANATOMBA DEVI [LAWS(GAU)-1997-11-25] [REFERRED TO]
STATE OF MANIPUR VS. ALL MANIPUR REGULAR POSTS VACANCIES SUBSTTUTE TEACHERS ASSOCIATION [LAWS(GAU)-1997-12-14] [REFERRED TO]
KRISHNA KUMAR PHULERA VS. STATE OF UTTARANCHAL [LAWS(ALL)-2006-9-181] [REFERRED TO]
LALNEIHZOVI VS. NORH EASTERN HILL UNIVERSITY [LAWS(GAU)-2001-2-27] [REFERRED TO]
PHUSWUYI PHESAO VS. STATE OF NAGALAND [LAWS(GAU)-2001-10-27] [REFERRED TO]
L MAICHON DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2005-1-26] [REFERRED TO]
ASH BAHADUR CHETRI VS. STATE OF ASSAM [LAWS(GAU)-2006-11-63] [REFERRED TO]
DIRECTOR GENERAL OF POLICE VS. B BARNALATA DEVI [LAWS(GAU)-2007-1-40] [REFERRED TO]
MADHYA PRADESH RAJYA SAHAKARI BANK MARYADIT VS. VIJAYSINGH SOLANKI [LAWS(MPH)-1995-12-3] [REFERRED TO]
M P R S BANK VS. VIJAYSINGH [LAWS(MPH)-1995-12-2] [REFERRED TO]
ASHOKE KUMAR BISWAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1993-9-15] [REFERRED TO]
K D VOHRA VS. KAMLESHBHAI GOBARBHAI PATEL [LAWS(GJH)-2002-12-34] [REFERRED TO]
PUSPA SINGH VS. STATE OF WEST BENGAL [LAWS(CAL)-1998-11-21] [REFERRED TO]
ALOKE KUMAR GHOSAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2000-1-29] [REFERRED TO]
PRAVABATI ROUT VS. KENDRAPARA MUNICIPALITY [LAWS(ORI)-2005-1-37] [REFERRED TO]
K KRISHNA VS. UNIVERSITY OF MYSORE [LAWS(KAR)-2003-2-39] [REFERRED TO]
UNION OF INDIA VS. S RITA MARY [LAWS(MAD)-2011-7-136] [REFERRED TO]
SECRETARY TO GOVERNMENT OF INDIA MINISTRY OF FINANCE VS. S RITA MARY [LAWS(MAD)-2011-7-320] [REFERRED TO]
RENU AHUJA VS. STATE OF PUNJAB [LAWS(P&H)-1992-1-82] [REFERRED TO]
BRAJ KISHORE SINGH VS. STATE OF BIHAR [LAWS(PAT)-1997-2-51] [REFERRED TO]
BHAWANI SINGH VS. STATE [LAWS(RAJ)-1992-2-12] [REFERRED TO]
NYAS EMPLOYEES UNION JODHPUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-1-41] [REFERRED TO]
STATE OF U P VS. NEERAJ AWASTHI [LAWS(SC)-2005-12-43] [REFERRED TO]
THOMAS MASIH VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2004-4-32] [REFERRED TO]
SYED YOUNUS ALI VS. PRINCIPAL KENDRIYA VIDYALAYA GULBARGA [LAWS(KAR)-1993-2-23] [REFERRED TO]
B SUVARNA MALINI VS. KARNATAKA ADMINISTRATIVE TRIBUNAL BANGALORE [LAWS(KAR)-1999-3-17] [REFERRED TO]
RAM NARAYAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-1994-9-20] [REFERRED TO]
RAM DASS VS. SYNDICATE BANK [LAWS(HPH)-2004-6-22] [REFERRED TO]
KRISHNA KUMAR PHULERA VS. STATE OF UTTARANCHAL [LAWS(UTN)-2006-9-16] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. SHOWKAT AHMAD [LAWS(J&K)-1999-10-17] [REFERRED TO]
CHINGAKHAM BISHWARJIT SINGH ETC. VS. STATE OF MANIPUR AND ORS. [LAWS(GAU)-1993-8-18] [REFERRED TO]
R.K. ANAND AND THREE ORS. VS. STATE OF MANIPUR AND TEN ORS. [LAWS(GAU)-1996-9-54] [REFERRED TO]


JUDGEMENT

- (1.)T:- Special Leave granted. Intervenor's application filed in Special Leave Petition No. 6121 of 1990 is also allowed.
(2.)This appeal concerns with the problem of regularisation of substituted/ad hoc teachers in the Education Department of the State of Manipur. They have been in service for the past several years. The State Government however has refused to regularise their services, instead they took steps for direct recruitment. The services of the members of the appellants association were also sought to be terminated. Thereupon the appellants moved the High Court for relief under Article 226 for staying the direct recruitment and also seeking a direction to regularise their services. The High Court issued a rule nisi in the writ petition but refused to grant any interim relief.
(3.)This appeal has been preferred against the order of the High Court denying the interim relief to the appellants. During the pendency of this appeal, there were some more writ petitions filed before the High Court. In one of those cases, the High Court bas directed the D.P.C. to publish the result of the direct recruitment, and in another case, it appears that the High Court has issued an order staying the direct recruitment.
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