RAJENDRA SINGH RAWAT Vs. HEMWATI NANDAN BAHAGUNA, GARHWAL UNIVERSITY AND OTHERS
LAWS(UTN)-2013-8-136
HIGH COURT OF UTTARAKHAND
Decided on August 20,2013

RAJENDRA SINGH RAWAT Appellant
VERSUS
Hemwati Nandan Bahaguna, Garhwal University And Others Respondents

JUDGEMENT

- (1.) Petitioners are part-time teachers and were appointed as such, when the respondent University was a State University and was, accordingly, governed by the State laws. In terms of the State laws, thus made, petitioners could be considered for regularization. The representations to that effect had been made, but the petitioners, for some reasons or the other, could not be regularized. However, before the writ petition was filed, respondent University became a Central University and, accordingly, Central laws started governing the affairs of the respondent University. In terms of the Central laws, there is no provision for regularizing part-time teachers.
(2.) That being the situation, we are not in a position to issue a direction for regularization of the petitioners and, as such, are unable to interfere with the order of the Registrar dated 10th August, 2011, by which the request for regularization was rejected only on the ground that the Central laws do not authorize the University to regularize part-time teachers.
(3.) The writ petition is, accordingly, disposed of.;


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