IDAVEER SINGH Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-8-67
HIGH COURT OF UTTARAKHAND
Decided on August 13,2012

Idaveer Singh Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard Sri D. K. Joshi, Advocate, Sri Rakesh Singh Kunwar, Advocate and Sri B.M. Pingal, Advocate for the petitioners and Sri R. K. Sharma, Advocate for the respondents.
(2.) The above writ petitions have been filed by the petitioners for direction to the respondents to accept applications of the petitioners for trainee teacher by relaxing upper age limit. Since controversy in all the petitions is same, all the petitions are being decided by a common judgment.
(3.) The contention of the petitioner Idaveer Singh in Writ petition No. 2030 of 2011 (S/S) is that he obtained B.Ed degree in the year 1999 and also qualified Teacher Eligibility Test. In pursuance of an advertisement dated 14.12.2011 published on 6.12.2011 in daily news paper Dainik Jagaran, the petitioner has submitted application form for the post of teacher in primary education. The petitioner has apprehension that his application may be rejected due to upper age limit. The age of the petitioner is excess by one day only.;


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