SATYA PAL SINGH S/O TARA SINGH Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-11-93
HIGH COURT OF UTTARAKHAND
Decided on November 26,2012

Satya Pal Singh S/O Tara Singh Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Application No. 12563 of 2012 for taking the rejoinder affidavit on record is allowed.
(2.) By this writ petition, the petitioner has impugned the reasoned order dated 1 st May, 2004 whereby part reliefs have been granted but others have been referred.
(3.) The short fact leading to the filing the second writ petition is as follows:- The petitioner was initially appointed as Assistant Teacher in Primary School in District Udham Singh Nagar with the consolidated salary. Thereafter, he was promoted as Assistant Teacher (Science) in Junior High School at Betalghat by respondent No.3 by an order dated 14th November, 1996. On receipt of this order of promotion and relieving order from Primary School, Dev Nagar, the petitioner had gone to join the promoted post in the Higher Secondary School Kutra, Khatima. It is stated on oath, he was not allowed to join by School authority as there was no vacant post. The petitioner having been denied to join, came back to report this fact to the District Basic Education Officer, Rudrapur, Udham Singh Nagar. The said Officer asked him to go back where he had hitherto been serving vide order dated 1 st December, 1997. It is the case of the petitioner that the petitioner thereafter had gone back to his original school and tried his best to get a suitable posting at any school to get benefit of promotion. ;


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