RAJESH JOSHI Vs. JOINT DIRECTOR OF EDUCATION KUMAUN REGION & ORS.
LAWS(UTN)-2012-9-127
HIGH COURT OF UTTARAKHAND
Decided on September 19,2012

RAJESH JOSHI Appellant
VERSUS
Joint Director Of Education Kumaun Region And Ors. Respondents

JUDGEMENT

Tarun Agarwala, J. - (1.) Heard Mr. Alok Mehra, the learned counsel for the petitioner and Mr. Subhash Upadhyay, the learned Standing Counsel for the State.
(2.) List has been revised. No one appears for respondent nos.3 and 4.
(3.) The father of the petitioner was working as a Lecturer in Physics in Dwarahat Inter College, Dwarahat and died in harness on 28.10.2001. The petitioner, being the son, applied for appointment on compassionate grounds under Regulation 103 of the Regulations framed under The U.P. Intermediate Education Act. The said application remained pending and, consequently, the present writ petition was filed, praying for a writ of mandamus commanding the respondents to give compassionate appointment to the petitioner against a suitable post, which would commensurate with his educational qualifications.;


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