ABDUL WAHID Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-4-92
HIGH COURT OF GAUHATI
Decided on April 03,2018

ABDUL WAHID Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

MANOJIT BHUYAN,J. - (1.) Heard Mr. K. Bhuyan, learned counsel for the appellant as well as Ms. R. Choudhury, learned counsel representing respondent Nos. 1 and 2. Also heard Mr. R.C. Saikia, learned counsel representing respondent no. 5.
(2.) This intra-Court appeal is directed against the order dated 09.11.2016 passed in WP(C) 4974/2014. The present appellant was arrayed as respondent no. 5 in the said writ petition.
(3.) An Advertisement was published on 13.06.2012 for filling up one vacant post of Assistant Professor (unreserved) in Political Science at Kharupetia College. The respondent no. 5/writ petitioner Mrinal Pathak had responded to the said Advertisement. Mrinal Pathak was constrained to institute the related writ petition challenging (i) the Resolution No.4 dated 06.02.2014 of the Governing Body of Kharupetia College whereby it was resolved to adjust the appellant herein Abdul Wahid against the sanctioned post in Political Science, which fell vacant on the demise of one Rupjyoti Prasad Dutta in the year 2011 and who had served as Lecturer in the said sanctioned post, as well as the further Resolution adopted for cancellation of the Advertisement dated 13.06.2012, and (ii) the Notice dated 22.03.2014 for cancellation of the Advertisement dated 13.06.2012. Mrinal Pathak also prayed for a direction to the State respondents to complete the selection process in terms of the Advertisement dated 13.06.2012.;


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