DR. MD. MIJAN HOSSAIN Vs. STATE OF TRIPURA
LAWS(TRIP)-2017-1-15
HIGH COURT TRIPURA
Decided on January 31,2017

Dr. Md. Mijan Hossain Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

S.C.DAS,J. - (1.) This intra-court appeal under Article 226 of the Constitution of India is directed against the judgment and order dated 27.02.2015 passed by a Single Bench of this Court in WP(C) No.224 of 2014, where under a writ petition, filed by the appellant herein, as petitioner(hereinafter mentioned as petitioner) has been dismissed.
(2.) We have heard learned senior counsel, Mr. A.K. Bhowmik, assisted by learned counsel, Ms. A. Banik for the appellant, learned G.A., Mr. T. Dutta Majumder for respondent Nos.1 and 2, learned counsel, Mr. D.R. Choudhury for respondent No.10 and learned counsel, Mr. D.K. Daschoudhury for respondent No.11.
(3.) By filing the writ petition the petitioner prayed for the following relief:- "It is, therefore, humbly prayed that the Honourable Court would graciously be pleased to issue Rule upon the Respondents to show cause as to why the Respondents should not transmit all records relating to the case of the Petitioners; AND As to why a Writ in the nature of certiorari should not be issued quashing the selection of Private Respondents 10 and 11 for appointment to the post of Assistant Professor in plant pathology in the college of Agriculture, Lembucherra, Tripura vide decision of the meeting of the council of Ministers held on 27th February, 2014 and their offer of appointment issued in the first week of June, 2014 in pursuance to the advertisement for recruitment issued by the Government of Tripura, Department of Agriculture vide No.F.19(18)-Agri/SARS/CAT/2011-12/255 dated 29th April, 2013; AND As to why a Writ in the nature of Mandamus should not be issued directing the State Respondents to cancel the selection and offer of appointment in respect of the Private Respondents 10 and 11 and to fill up one of the posts of Assistant Professor, Plant Pathology by the petitioner;" ,;


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