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Patna High Court - Orders
Sanskrit Uchch Vidyalay,Parjua vs The State Of Bihar &Amp; Ors on 1 October, 2010

IN THE HIGH COURT OF JUDICATURE AT PATNA CWJC No.1727 of 2009

SARASWATI BHAWAN JAI KANT MADHYAMIK SANSKRIT VIDYALAYA, CHIKNA Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.1921 of 2009

SHYAMA BHAWAN MADHYAMIK SANSKRIT VIDYALAYA, UCHHATI Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.2198 of 2009

SARASWATI BHAWAN SANSKRIT MADHYAMICK VIDYALAYA, SUGAUNA Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.2202 of 2009

SANSKRIT UCHCHA VIDYALAYA, MADNESHWARSTHAN Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.2291 of 2009

SARVODAYA DARBARI SANSKRIT PRATHMIK SAH UCHCHA VIDYALAYA, LAUFA Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.2697 of 2009

SANSKRIT UCHCH VIDYALAY, PARJUAR Versus

THE STATE OF BIHAR & ORS.

with

CWJC No.13 of 2009

VINOD TARA SANSKRIT UCHCHA VIDAYALAYA, MANGRAUNI Versus

THE STATE OF BIHAR & ORS.

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13 01.10.2010 In compliance of the earlier order of this Court, the Chairman of the Bihar Sanskrit Education Board and Special Director, Secondary Education have personally appeared before this Court.

In the counter affidavit filed today on behalf of the respondent nos. 4 & 5, the 2

respondents have classified 20 out of 86 schools into four categories. Let the inspection reports of all these 20 schools be placed on record of this case after serving a copy thereof to the counsel for the petitioners, by 7.10.2010.

As with regard to remaining six schools of the twenty-six schools, the petitioners before this Court, their inspection must be completed by 7th of October 2010 and their inspection report also must be submitted before this Court on 11th of October, 2010.

At the same time, as there is no controversy with regard to three schools of the twenty schools placed in Category-1, this Court would direct the State Government to release fund for payment of salary both arrear and current as in respect of the teaching and non-teaching employees of aforementioned three schools.

The schools placed in Category-2 in respect of whom it has been stated that their recognition can be revived at present conditionally, steps be taken for their 3

revival of recognition in accordance with law.

On the next day, the respective counsels for the petitioners concerning Category-2 schools shall file their affidavit as with regard to their reaction to the conditions imposed by the State Government for revival of their recognition. No order is passed at present for Category-3 and Category-4 schools till the report in respect of them is brought on record.

List all there cases again under the same heading on 11.10.2010 at the top of list when the officials who are present today, shall again remain present.

Let a copy of this order be given to Mr. S.P. Tripathi S.C.7 and Mr. Awadhesh Prasad Sinha, Advocate appearing for the Bihar Sanskrit Shiksha Board for its strict compliance.

Rsh (Mihir Kumar Jha, J.)