SHAILA JOSHI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-11-42
HIGH COURT OF UTTARAKHAND
Decided on November 23,2012

Shaila Joshi Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

V.K.BIST, J. - (1.) HEARD learned counsel for the parties.
(2.) BY means of present writ petition, the petitioner has sought following reliefs: -. "(A) To issue a writ, order or direction in the nature of mandamus commanding the respondents to ouiard: due quality point marks to the petitioner for M.P.Ed. degree and con sider the petitioners candidature for trte post of Assistant Teacher (Physical Education) accordingly: (B) To issue a writ, orderor direction in the nature of mandamus commanding the respondent No. 2 to "appoint the petitioner"on the post of Assistant Teacher (Physical Education) along with all consequential benefits. (C) To issue any other writ, order or direction, which this Honble Court may. deem fit and proper in the circumstances of the case. (D) Award the cost of the writ petition In favour of the petitioner:"
(3.) ON 30 -09 -2010, the Director of 'School Education -respondent No. 2 issued an advertisement whereby applications were invited for the selection of Assistant Teacher, L.T. Grade for different posts to be filled up in Garhwal and Kumaon Region. The petitioner applied for the post of Assistant Teacher (L,T, Grade) (Physical Education) with first priority for Kumaon Region and second priority for Garhwal Region and also submitted her first opti on for general category and second option for woman category, The last date of sbmission of the application form was 05 -1l -2010. In sub -clause (iii) of clause 2 of the advertisement dated 30.09. 2010 it was provided that the applicant must have completed requisite qualification before the date of advertisement. In sub -clause (iv) of clause 2 of the advertisenient dated 3O.09.2010, it was also provided that no quality points marks shall be given on the qualifications acquired after the date of issuance of advertisement.;


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