KAMAL BAHADUR SINGH Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-9-189
HIGH COURT OF UTTARAKHAND
Decided on September 24,2012

Kamal Bahadur Singh Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties and perused the record.
(2.) By way of instant petition, the petitioner is seeking directions to the respondent no. 4 to consider the candidature of petitioner for counseling of Special B. T. C. with 2006 batch, according to the B. Ed. degree obtained by the petitioner for the academic session 2005-06 and consequently appoint him on the post of Primary Teacher in accordance with law.
(3.) On 14th December, 2011, the State Government issued an advertisement inviting applications from the eligible candidates for the post of Trainee Teachers, who possess B. Ed. degree and also qualified the Teacher's Eligibility Examination conducted by the State Govt. In pursuance of said advertisement, the petitioner applied for the post of Trainee Teacher. Candidature of the petitioner was also considered. It was provided in the advertisement that the selection on the post of Trainee Teachers be made from the candidates having B. Ed. degree and that too on yearly basis. It was provided in the advertisement that selection would be made on the basis of year-wise seniority as well as on the basis of quality point marks. The petitioner passed his B. Ed. degree in the year 2006, however, the marks sheet was issued to him in the month of December, 2009. At the time of counseling, the respondents did not consider the candidature of petitioner for the year 2006, however considered the same for the year 2009 on the ground that marks sheet issued by the University is of the year 2009. Constrained by the action of the respondents, the petitioner has filed instant petition.;


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