TILAK RAM Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-9-81
HIGH COURT OF UTTARAKHAND
Decided on September 18,2012

TILAK RAM Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) SINCE the controversy involved in both the writ petitions is similar, therefore, for the sake of convenience, the writ petitions are being decided by this common order.
(2.) IN Writ Petition No. 1283(S/S) of 2008 a writ in the nature of certiorari has been sought for quashing the order dated 1 -12 -2008, passed by respondent No.3, Additional Director, Garhwal Mandal Pauri, contained in Annexure No.10 of the writ petition.
(3.) IN Writ Petition No. 13 16(S/S) of 2008 a writ in the nature of certiorari has been sought for quashing the orders dated 1 -12 -2008, passed by respondent No.3, Additional Director, Garhwal Mandal Pauri, contained in Annexure Nos. 13 -A and 13 -B of the writ petition. According to the petitioners case in the year 1997 the Joint Director of Education Garhwal Region, Pauri invited the applications for 532 posts of Assistant Teachers in L.T. Grade, under the U.P. Subordinate Education (Trained Graduate Grade) Service Rules, 1983. In response to the advertisement many candidates including the petitioners submitted their applications. Total number of 434 candidates were selected and appointed by the Joint Director, Garhwal Region on 18 -11 -1998. After around eight months services of petitioners were cancelled by the Joint Director of Education, Garhwal Mandal Pauri vide order dated 17 -6 -1999 without giving opportunity and against that order writ petitions were filed before Allahabad High Court and interim order dated 20 -7 -1999 and 14 -10 -1999 were passed. After creation of State of Uttarakhand the writ petitions were transferred to High Court of Uttarakhand and the same were clubbed and the learned Single Judge of this Court vide order dated 10 -5 -2007 passed in W.P. No. 6778 (S/S) of 2001 and connected petitions, quashed the order dated 17 -6 -1999, whereby the services of petitioners along with others were terminated. It appears that in compliance of above order of this Court the Additional Director of Education Garhwal Region, Pauri passed the impugned orders dated 1 -12 -2008 after issuing notices to the petitioners and once again the appointments of the petitioners were cancelled on the ground that they secured less quality points than cut off quality marks.;


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