PRATAP CHANDRA SONI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-6-97
HIGH COURT OF UTTARAKHAND
Decided on June 12,2013

Pratap Chandra Soni Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

SUDHANSHU DHULIA, J. - (1.) HEARD Mr. Sanjay Raturi, Advocate for the petitioner and Mr. Rakesh Thapaliyal, Advocate for the Uttarakhand Technical University and Mr. N. P. Sah, Standing Counsel for the State of Uttarakhand.
(2.) SINCE both the writ petitions involve common question of law and fact, both these writ petitions are being decided together by this common judgment.
(3.) HOWEVER , for the sake of convenience, the facts related to WPSS No.219/2012 are being mentioned here. The State Government had issued an advertisement dated 30.09.2010 calling for eligible candidates for appointment, inter alia, on the post of Assistant Teacher, L.T. Grade in Arts Groups. The total number of posts, which were available for the Scheduled Caste candidates were only 29 in Assistant Teacher, L.T. Grade in Arts. The petitioner being a physically challenged person applied for the post of Assistant Teacher L.T. Grade (Arts) as Scheduled Castes candidate. The petitioner appeared in the examination and scored 57.46 marks, which is cut off marks for qualifying in the examination. Out of the total number of posts of Assistant Teacher L.T. Grade (Arts), 2 posts were reserved for physically challenged candidate.;


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