MANOJ BARTHWAL Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-2-63
HIGH COURT OF UTTARAKHAND
Decided on February 15,2012

Manoj Barthwal Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard Mr. K.K. Tiwari, Advocate, present for the petitioner, Mr. Anil Bisht, Brief Holder, present for the State of Uttarakhand and Mr. N.S. Negi, Advocate, present for respondent no. 2.
(2.) Present petition has been filed by the petitioner for direction to respondents to declare the result of the petitioner of Uttarakhand Teachers Eligibility Test-1, 2011. The submission of learned counsel for the petitioner is that he obtained the Shastri degree from Sampurnanand Sanskrit Vishwavidyalaya, Varanasi, U.P. This University is notified in the U.P. State Universities Act, 1973. But, respondent no. 2 has not declared the result of the Teachers Eligibility Test on the ground that the petitioners degree is from the Sampurnanand Sanskrit Vishwavidhyalaya, Varanasi, U.P. He submitted that this action of respondent no. 2 is arbitrary and illegal as after inclusion of Sampurnanand Sanskrit Vishwavidhyalaya in the list of the State Universities, respondent no. 2 should not withheld the result of the petitioner. He also submitted that degree given by the Sampurnanand Sanskrit Vishwavidhyalaya, Varanasi, U.P. is valid degree and is recognized by all. He further submitted that Central Board of Secondary School (CBSC) has also conducted Central Teachers Eligibility Test in which said degree is recognized.
(3.) Prima facie, I am satisfied with the submission of learned counsel for the petitioner, therefore, as an interim measure, respondent no. 2 is directed to declare the result of the petitioner provisionally. Same shall be subject to the decision of the writ petition.;


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