DIVYA PANT, W/O HARSH VARDHAN PANT, R/O CHANDNI CHOCK BISTA KUDA, NEAR VISHAL MEGA MART, DISTRICT ALMORA Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-2-30
HIGH COURT OF UTTARAKHAND
Decided on February 08,2012

Divya Pant, W/O Harsh Vardhan Pant, R/O Chandni Chock Bista Kuda, Near Vishal Mega Mart, District Almora Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

U.C. Dhyani, J. - (1.) HEARD .
(2.) BY way of this writ petition, the petitioner seeks to issue a writ, order or direction in the nature of mandamus directing respondent No. 1 to accept the application form of the petitioner for the post of Trainee Teacher in Govt. Primary Schools of Uttarakhand State pursuant to the advertisement dated 14.12.2011. Respondents issued an advertisement in which last date of submission of application form was 25.12.2011. It was mentioned in the advertisement that application form can be submitted in the office of concerned DIET either by registered post/speed post or by hand. The petitioner sent his application form on 20.12.2011 by the registered post. The form reached in the office of respondent No. 2 on 26.12.2011 but the respondent No. 01 refused to accept the form.
(3.) CONTENTION of learned counsel for the petitioner is that the petitioner sent his application form in time but same could not reach the office of concerned DIET on 25.12.2011, as post office was closed on Sunday. He submitted that since 25.12.2011 was Sunday, the respondents should have accepted the application form of petitioner on 26.12.2011.;


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