STATE OF MANIPUR Vs. G BRAJABIDHU SHARMA
LAWS(GAU)-1994-6-10
HIGH COURT OF GAUHATI (FROM: IMPHAL)
Decided on June 17,1994

STATE OF MANIPUR,G.BRAJABIDHU SHARMA Appellant
VERSUS
YUMNAM MANGIBABU SINGH Respondents

JUDGEMENT

SEMA J. - (1.)1. These batches of Writ Appeals are directed against the judgment and order dated 25-3-1994 passed by the learned Single Judge in Civil Rule No. 495/1994/11 l/1994(Imphal Bench) and Civil Rule No.247/1994.A common question of facts and law has arisen in these Writ Appeals and as such they are being disposed of by this common judgment.
(2.)Respondent No.1 herein as writ petitioner filed a petition praying for setting aside the government order dated 4th January, 1994 (Annexure-A/8). the Government order dated 31st January, 1994 (Annexure- A/13) and the Government order dated 31st January, 1994 (Annexure-A/15) in the writ petition. In the said writ petition filed by Shri Yumnam Mangibabu Singh, respondent No.1 herein, the appellant in writ appeal No. 24/94 and writ appeal no.25/94 was arrayed as respondent No.1 and the appellant in writ appeal No. 26/94 and writ appeal No.27/94 was arrayed as respondent No.5. The learned Single Judge after hearing counsel of both sides allowed the petition and set aside the office memorandum dated 4-1-1994 (Annexure- A/8) fixing the inter se seniority of the petitioner below the respondent No.5. The learned single judge also directed the respondent no.1 to 4 to fix the inter se seniority of the petitioner according to the observation and decision made by the Single Judge in the judgment.
(3.)We have heard Mr.A.Nilamani Singh, learned Senior Counsel for the appellant in all the appeals and Mr.Ng.Kumar, learned counsel for the respondents in all the appeals.


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