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Kyrshan Sumer v/s State of Meghalaya & Others

    WP(C) No. 276 of 2022

    Decided On, 15 September 2022

    At, High Court of Meghalaya

    By, THE HONOURABLE MR. JUSTICE H. S. THANGKHIEW

    For the Petitioner: E. Lalsangluaia, Philemon Nongbri, Advocates. For the Respondents: S. Bhattacharjee, GA.



Judgment Text

Judgment & Order (Oral):

1. The petitioner was initially appointed as Casual Mali on 26.10.1978 in the Office of the District Agriculture Officer, Jowai in the Scale of Pay of Rs. 190-2-200-3-242-4-250/- p.m. plus other allowances as admissible under the Rules. Thereafter, by order dated 11.04.1985, he was temporarily appointed as Peon in the Office of the Sub-Divisional Agriculture Officer, Khliehriat in the Scale of Pay of Rs. 300-5-330-6390-7-425/- p.m. plus usual allowances as admissible under the Rules.

2. It is the further case of the petitioner that vide a corrigendum dated 07.04.1986, the respondent No. 7 was pleased to amend the order dated 11.04.1985, and the same be read as temporarily appointed on promotion as Chowkidar/Peon.

3. Mr. E. Lalsangluaia, learned for the petitioner submits that in spite of the materials on record which clearly reflected that the petitioner has been in service since 1978, formal regularization however, has not been accorded. He further submits that as the petitioner was appointed against a sanctioned post, there should be no impediment on the part of the respondents to regularize his service from the date of his initial appointment.

4. Ms. S. Bhattacharjee, learned GA today had produced a communication dated 25.08.2022, indicating the approval for regularization, wherein the name of the petitioner appears at Sl. No. 51.

5. Admittedly, the petitioner who has been in service since 26.10.1978 and retired on 01.01.2020, has since been approved for regularization as evidenced by the communication dated 25.08.2022.

6. It is understood that as regularization of the petitioner has been approved, all consequential benefits as entitled shall be accorded to the petitioner, and entire process shall be completed expeditiously preferabl

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y within a period of 4(four) months from the date of receipt of a certified copy of this order. 7. With the above noted directions, this writ petition stands closed and is accordingly disposed of.
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