P K BABU H S A Vs. DEPUTY DIRECTOR OF EDUCATION
LAWS(KER)-2003-12-126
HIGH COURT OF KERALA
Decided on December 04,2003

P K BABU Appellant
VERSUS
DEPUTY DIRECTOR OF EDUCATION Respondents

JUDGEMENT

- (1.) Petitioners, 14 in number, filed this original petition while they were temporarily working as High School Assistants (Malayalam) in Malapppuram District. They commenced service as Junior Language Teachers. They possessed the requisite qualification for the post of H.S.A. (Malayalam). They were promoted as H.S.A. against vacancies then available. The promotion was given as per Ext.P1 dated 31.5.1996. Subsequently when the number of posts of H.S.A. (Malayalam) were reduced, respondent No.1 issued Ext.P5 order dated 30.1.2002 reverting High School Assistants (Malayalam) who were promoted on a provisional basis from the feeder categories. Ext.P5 shows that as many as 66 persons were reverted from the post of H.S.A. (Malayalam).
(2.) Aggrieved by Ext.P5, 11 persons among the petitioners filed O.P.no. 2015 of 2002. In that O.P. this Court passed Ext.P8 interim order dated 5.2.2002 directing that the reversion of the teachers pursuant to Ext.P6 (Ext.P5 herein) shall be effected only after consideration of the petitioner's claim based on Government order dated 24.10.2001, which should be completed within one month from the date of receipt of a copy of the order. Pursuant to Ext.P8 the 1st respondent passed Ext.P10 order dated 19.3.2002 sustaining the order of reversion and rejecting the request of the petitioners.
(3.) This O.P has been filed by the petitioners challenging Ext.P10 order and praying, among other reliefs, for a declaration that the 1st respondent shall maintain the ratio of 1:1 among the direct recruits and promotees even when the reversion is to be made consequent on the reduction of posts.;


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