URMILA DEVI Vs. STATE OF BIHAR
LAWS(PAT)-1979-5-12
HIGH COURT OF PATNA
Decided on May 18,1979

URMILA DEVI Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Vishwanth Mishra, J. - (1.)This is an Application under Articles 226 and 227 of the Constitution of India for issuing a Writ of Mandamus against Respondents 1 and directing them to pass necessary orders of posting of the petitioner and payment of salary to her.
(2.)The petitioner is confirmed Assistant teacher and was transferred as such to Government Girls' High School, Arrah, in the year 1977. Later it transpired that the post against which she had been transferred was temporary one and the sanction expired on 28.2.1978. The petitioner, therefore, has not been getting her salary for the subsequent months. Her prayer to the Department bore no fruits and hence this Writ Petition.
(3.)No counter-affidavit has been filed by the State. Learned Counsel for the State has not been able to show any reason why the petitioner should be debarred from a proper posting and from her salary when she is a confirmed teacher.


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