BHABA KUMAR HAZARIKA Vs. STATE OF ASSAM AND 3 ORS THROUGH ADDITIONAL CHIEF SECRETARY
LAWS(GAU)-2018-10-54
HIGH COURT OF GAUHATI
Decided on October 11,2018

Bhaba Kumar Hazarika Appellant
VERSUS
State Of Assam And 3 Ors Through Additional Chief Secretary Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. I.H. Saikia, the learned counsel for the petitioner and Dr. B. Ahmed, the learned Standing Counsel, Industries and Commerce Department for the respondent Nos. 1 to 3. Also heard Mr. M.R. Adhikari, the learned Government Advocate, Assam, for the respondent No.4.
(2.) This is a second round litigation initiated by the writ petitioner. The earlier round of writ petition was registered and numbered as WP(C) no.2144 of 2018 and the same was disposed of vide order dated 09.04.2018.
(3.) Brief facts leading to filing of the first writ petition may be noticed at the outset. The petitioner entered into service under the Directorate of Industries and Commerce, Assam, on 05.02.1987. Vide notification dated 15.02.2014, the petitioner was transferred and posted as General Manager, District Industries and Commission Centre (DICC in short), from Lakhimpur to Dhemaji. Thereafter, vide notification dated 08.05.2017, he was transferred in the same capacity to the DICC, NC Hills. Notification dated 08.05.2017 was modified vide notification dated 24.05.2017 posting the petitioner to DICC, Dibrugarh in the same capacity. The petitioner, therefore, joined as General Manager at DICC, Dibrugarh on 05.06.2017 and he was given the charge against the same post on 08.06.2017.;


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