DIRECTOR OF EDUCATION Vs. GAJADHAR PRASAD VERMA
LAWS(SC)-1994-11-58
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on November 21,1994

DIRECTOR OF EDUCATION Appellant
VERSUS
GAJADHAR PRASAD VERMA Respondents


Cited Judgements :-

GOPAL DUBEY VS. DISTRICT INSPECTOR OF SCHOOLS MAHARAJGANI AND ANOTHER [LAWS(ALL)-1998-11-109] [REFERRED TO]
STATE OF U P VS. OM PRAKASH VERMA [LAWS(ALL)-2002-10-26] [REFERRED TO]
STATE OF U P DIRECTOR OF EDUCATION DISTRICT INSPECTOR OF SCHOOLS VS. KAILASH PATI PANDEY SARVAJIT PANDEY [LAWS(ALL)-2005-8-36] [REFERRED TO]
RAM NARAIN YADAV VS. STATE OF U P [LAWS(ALL)-2006-12-39] [REFERRED TO]
SIBAKANTA DUTTA VS. STATE OF ASSAM [LAWS(GAU)-2004-11-22] [REFERRED TO]
KAILASH PRASAD VS. STATE OF U P [LAWS(ALL)-2007-10-149] [REFERRED TO]
UDAI PRATAP SINGH VS. STATE OF U P [LAWS(ALL)-2005-3-178] [REFERRED TO]
SONARAM BARUAH VS. ASSAM STATE ELECTRICITY BOARD [LAWS(GAU)-2010-7-23] [REFERRED TO]
ALLAHABAD JAL SANSTHAN DIVISION AT ALLAHABAD VS. PRESIDING OFFICER LABOUR COURT ALLAHABAD [LAWS(ALL)-2008-12-368] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. S S P YADAV [LAWS(APH)-2010-11-21] [REFERRED TO]
STATE OF U P VS. ANIL KUMAR SINGH YADAV [LAWS(ALL)-2013-4-217] [REFERRED TO]
RAMESH CHANDRA VS. SHYAM JI MISRA [LAWS(ALL)-2014-7-270] [REFERRED TO]
STATE OF U.P. AND ORS. VS. COMMITTEE OF MANAGEMENT, SUKHPAL INTERMEDIATE COLLEGE AND ORS. [LAWS(ALL)-2015-5-455] [REFERRED TO]
VISHNU SHARAN PANDEY VS. JOINT DIRECTOR OF EDUCATION GORAKHPUR & OTHERS [LAWS(ALL)-2016-8-134] [REFERRED]
ASHIKA PRASAD SHUKLA VS. DIOS ALLAHABAD [LAWS(ALL)-2018-10-232] [REFERRED TO]
STATE OF U.P. VS. RAMESH SINGH [LAWS(ALL)-2019-8-339] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)We have heard learned counsel for the parties.
(3.)This appeal by special leave arises from the order of the Allahabad High Court in CMWP NO.2669/90 dated 11-11-92. The admitted facts are that one Hariram Yadav, while working as Clerk, went on leave. In the leave vacancy, the respondent came to be appointed till Hariram Yadav joined the duty. By resolution dated 28-12-86, the Managing Committee resolved that even after Hariram Yadav joins duty on 1-5-87, the service of the respondent would be continued uninterruptedly. It is stated in the counter affidavit filed in this Court that the approval of the District Inspector of Schools was also obtained in that behalf. But no supporting material has been placed before us. The valid appointment of the non-teaching staff of a private aided institution to be valid, should be in accordance with the relevant rules. Since the validity of the appointment of the additional Clerk is not in issue, we need not deal with the matter in depth.
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