SMTI. CHANDANA DEKA Vs. THE STATE OF ASSAM AND 4 ORS.
LAWS(GAU)-2018-5-170
HIGH COURT OF GAUHATI
Decided on May 14,2018

Smti. Chandana Deka Appellant
VERSUS
The State Of Assam And 4 Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. J. Patowary, learned counsel for the petitioner, Mr. P. Borah, learned counsel appearing for the respondent Nos. 3, 4 and 5 and Mr. N.J. Khataniar, learned Standing Counsel for the Higher Education Department.
(2.) The petitioner, who claims to have a good academic record, was serving as an Assistant Professor in the Department of Sanskrit in the Gurucharan College, Silchar. Prior to that, she was serving as an Ad-Hoc lecturer in the Department of Sanskrit at MNC Balika Mahavidyalaya, Nalbari.
(3.) An advertisement dated 04.07.2015 was issued by the Principal-cum-Secretary of Nalbari College, which was published in the daily English newspaper namely "The Assam Tribune" dated 04.07.2015, wherein applications were invited from eligible candidates, amongst others, for filling up the vacant sanctioned post of Assistant Professor in Sanskrit in Nalbari College, Assam. As per the advertisement, the last date of receipt of applications was fixed fifteen days after the date of publication of the advertisement. The required qualification etc was also prescribed in the advertisement itself. According to the petitioner, on the date when the advertisement was issued, the Office Memorandum dated 25.06.2012 laying down the guidelines for selection of Assistant Professor in provincialised colleges was in force. The said Office Memorandum stipulates the procedure of adding the percentage of marks secured by a candidate in HSLC.HS/PU, Degree, PG, B.Ed/M.Ed, Ph.D etc, so as to arrive at the total marks that a candidate may secure.;


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