RAM CHAUHAN AND ORS Vs. UNION OF INDIA AND ORS
LAWS(MEGH)-2013-8-9
HIGH COURT OF MEGHALAYA
Decided on August 19,2013

Ram Chauhan And Ors Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

- (1.) Heard Mr. R. Mazumdar, learned counsel appearing for the petitioners and also Mr. N. Khan, learned CGC appearing for the respondents.
(2.) The only case of the petitioners is that the present writ petition is squarely covered by the earlier decision of the erstwhile Guwahati High Court (Division Bench) dated 25-5-2012 passed in writ appeal No. [SH] 1 of 2011 filed against the Judgment and Order of the learned Single Judge allowing the writ petition i.e. WP(C) No. [SH] 279/2009 filed by the 51 nursing assistants of the Assam Rifles.
(3.) Mr. N.Khan, learned CGC appearing for the respondents i.e. the appellants in writ appeal No. [SH] 1/2011 contended that the Court needs the interpretation or clarification of the meaning of the "Nursing Assistant" working in the Assam Rifles, inasmuch as the appellants received a letter from the MHA (Police Finance) regarding the meaning of "Nursing Assistants".;


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