MAUSOMI MADHAB Vs. STATE OF ASSAM
LAWS(GAU)-2018-3-49
HIGH COURT OF GAUHATI
Decided on March 21,2018

Mausomi Madhab Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

MICHAEL ZOTHANKHUMA - (1.) Heard Mr. B. Chakraborty, learned counsel for the petitioner. Mr. M.R. Adhikari appears for respondent Nos. 1 and 4. Mr. C. Baruah appears for respondent Nos. 2 and 3. Mr. A.C. Kalita appears for respondent No. 5.
(2.) The petitioner's case in brief is that the petitioner participated in the combined competitive examination undertaken by the APSC and secured 879 marks. The respondent No. 5, on the other hand, secured 832 marks. The petitioner and the respondent No. 5, both took part in the examination under the Scheduled Caste (Female) Category. The petitioner was not selected and instead the respondent No. 5 was selected for the Assam Police Service.
(3.) Mr. C. Baruah, learned counsel for the APSC submits that as because the Assam Police Service was the 9th option in the order of preference among the various posts under 10 State Services, opted by the petitioner, she was not selected, whereas the respondent No. 5 had been selected, as the Assam Police Service was the 2nd option, in order of her preference, though the respondent No. 5 had secured less marks than the petitioner.;


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