RAS BIHARI Vs. DIRECTOR OF EDUCATION
LAWS(DLH)-1983-1-34
HIGH COURT OF DELHI
Decided on January 27,1983

RAS BIHARI Appellant
VERSUS
DIRECTOR OF EDUCATION Respondents


Referred Judgements :-

EVANS V/S. BARTLAM [REFERRED]
LT. GOVERNOR OF DELHI V/S. NAND KISHORE [REFERRED]
STATE OF PUNJAB VS. DHARAM SINGH [REFERRED]
STATE OF MAHARASHTRA VS. VEERAPPA R SABOJI [REFERRED]
NAND KISHORE VS. LT.GOVERNOR OF DELHI [REFERRED]


JUDGEMENT

- (1.)This is a petition by Ras Bihari, a teacher, against the Director of Education and the Hindu Education Society under Art. 226 of the Constitution. The main complaint of the teacher is that he has been denied the Selection Grade which came into force on 5-9-1971 in the schools of Delhi and to which he was entitled by virtue of the principle of seniority-cum-fitness applicable to it.
(2.)The petitioner was appointed as an Assistant Teacher on 1-12-1955 in the D. A. V. Higher Secondary School No. 1, Gandhi Nagar, Delhi, a school run by the Education Society. He was promoted to the next higher grade of T. G. T. (Trained Graduate Teacher) with effect from 1-9- 1960. On this post he worked on probation. By resolution (resolution No. 1) dated 20-2- 1966 passed by the managing committee of the school he was confirmed as T. G. T. in a permanent post.
(3.)On 10-7-1970 he was promoted to the next higher grade of a P. G. T (Post- Graduate Teacher) of English against a permanent post. The petitioner's case in a nutshell is that he was on probation in his new position of PGT when the Government of India announced the award of Selection Grade on 5-9-1971. But as a confirmed TGT holding a permanent post he was entitled to Selection Grade by reason of his seniority and fitness.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.