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Arun Kumar Niranjan v/s District Basic Education Officer & Others

    Civil Appeal No. 10866-10867 of 2017 (@ Special Leave Petition (C) Nos. 5894-5895 of 2017)

    Decided On, 25 August 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MRS. JUSTICE R. BANUMATHI

    For the Appellant: Anupam Mishra, Pooja Singh, Advocates. For the Respondents: Aishwarya Bhati, Alka Sinha, Adarsh Kumar Tiwari, Anuvrat Sharma, Advocates.



Judgment Text

Kurian Joseph, J.

Leave granted.

2. The appellant, while working as a teacher, was promoted to the post of Headmaster in the year 2007. It appears that the appellant did not join duty, because according to the appellant, it was to a rural inconvenient area. The

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eafter, the appellant was promoted again and posted as Headmaster by order dated 28.08.2010.3. While working as Headmaster in terms of the promotion, the following Office Order was issued on 04.09.2010:-"As per the serial no. 145 of order no./Promotion/282/2010-11 dated 28.08.2010 of this office, Shri Vishnuswarup, Assistant Teacher, Girls Primary School, Nibahna, Block : Maheva has been promoted on the post of Head Master in Girls Primary School, Nibahna, Block : Maheva. His promotion being of 2007 and on the basis of approval of the Chairman District Selection Committee (Promotion) is cancelled till the next orders with immediate effect."4. Thereafter, on 18.04.2011, a chargesheet was issued to the appellant with the following charges :-"1.Not taking charge in the original school after the cancellation of the promotion;2.Defying the instructions of the A.B.S.A., Development Block : Kaunch;3.Defying the Developmental Orders."5. Ms. Aishwarya Bhati, learned counsel appearing for the respondents, submits that the rules were amended on 15.01.2010. The amended Rule (d) reads as follows :-"If any teacher refuses the promotion within from the both aforesaid backward areas, that teacher would not be promoted till upcoming three years and again after three years, the promotion of that teacher would be considered as per prescribed rules."6. The learned Single Judge took the view that for declining to accept the promotion and refusing to join duty on account of promotion in the year 2007, the appellant cannot be visited with any penal consequences, by relying on order issued in the year 2010. However, the order has been set aside as per the impugned order passed by the Division Bench. It is held by the Division Bench that the actual promotion of the appellant was after the introduction of the amended rules in January, 2010. But unfortunately, the Division Bench missed the crucial point that the appellant is proceeded against in respect of his conduct in the year 2007, namely, declining to accept the promotion and refusing to join duty in the promoted post. It is not in respect of an offending conduct after the introduction of the new rules in 2010. Therefore, we set aside the impugned Judgment and restore the Judgment of the learned Single Judge.7. However, in the peculiar facts of this case, the order on costs passed by the learned Single Judge is vacated.8. In view of the above, the appeals are disposed of.No costs.
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