NANI GOPAL BHAUMIK Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-36
HIGH COURT TRIPURA
Decided on March 18,2021

Nani Gopal Bhaumik Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) This petition is filed for challenging an order dated 22.12.2017 passed by State Level Scrutiny Committee (Constituted as per Provisions Contained in Rule 7A of the Tripura Scheduled Caste and Scheduled Tribes Reservation Rules, 1992) (hereinafter to be referred to as SLSC).
(2.) Briefly stated the facts are that the petitioner was engaged as an Assistant Teacher in Government school in the year 1985. In due course of time, he reached the level of headmaster of the school. He retired on superannuation with effect from 31.01.2012.
(3.) The petitioner claimed that he belonged to Mahisya Das Community which is a Scheduled Caste recognized in the State of Tripura. He also possessed a Scheduled Caste certificate on such basis and had availed of the reservation policy of the State Government during his service career.;


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