PADMA KANTA SAIKIA AND OTHERS Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-3-143
HIGH COURT OF GAUHATI
Decided on March 28,2018

Padma Kanta Saikia And Others Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. RC Saikia, learned counsel for the petitioners. Also heard Mr. N Sarma, learned Standing counsel, Secondary Education Department as well as Mr. A Chamuah, learned Standing counsel, UGC. None appears for the respondents, CMJ University, when the matters are taken up.
(2.) All the writ petitions arise out of a common issue as to whether the B.Ed degree obtained by the respective petitioners from the CMJ University of Meghalaya are to be accepted by the authorities in the Education Department, Govt. of Assam for the purpose of evaluating the qualification of the petitioners for the post of Headmaster/Assistant Headmaster in different schools of the State.
(3.) Mr. RC Saikia, learned counsel for the petitioner relies upon certain decision of the High Court of Meghalaya, wherein the decision of the Govt. of Meghalaya not to accept the degrees offered by the CMJ University was set aside. It is stated that against the said order of the Meghalaya High Court, an appeal was preferred before the Hon'ble Supreme Court wherein the matter was sent back for an appropriate decision by the Govt. of Meghalaya. Thereupon, it is stated that some decision has been taken by the Govt. of Meghalaya which goes in favour of the degrees offered by the CMJ University. Based upon the aforesaid factual situation, Mr. Saikia submits that the B.Ed degree obtained by the petitioners from the CMJ University are also required to be accepted by the authorities of the Govt. of Assam for the purpose of evaluating their qualification for the post of Headmaster/Assistant Headmaster.;


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