SHRI NOITSHULE Vs. STATE OF NAGALAND & OTHERS
LAWS(GAU)-1994-2-17
HIGH COURT OF GAUHATI
Decided on February 10,1994

NOITSHULO Appellant
VERSUS
STATE OF NAGALAND And ORS Respondents


Referred Judgements :-

STATE OF ORISSA V. BINAPANI DEI [REFERRED]


JUDGEMENT

- (1.)The Petitioner herein impugns release order dated 26.6. 91 issued by the Secretary to the Government of Nagaland, Department of Agriculture retiring the Petitioner with effect from 30.6.91 vide Annexure-C on the ground that since his date of birth as recorded in the Service Book is 15.1.1938 he would retire only with effect from 31.1.1995 and not with effect from 30.6.1991.
(2.)The Petitioner represented against the impugned order of release from service pointing out that as per authentic Service Book, date of birth of the Petitioner when he first entered into service was record as 15.1.1938. It is contended by the Petitioner that on attaining the age of 57 years he would retire with effect from 31.1.1995. His representation was not considered by the Government.
(3.)The Petitioner joined as Gram Sevak on 1.5.1962. He was promoted to the post of Inspector of Agriculture on 17.11.1971. Thereafter he was promoted to the post of SDAO on 1.3.1989. While serving was SDAO the impugned, release order was issued.


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