MISS RABIA KHATUN Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-3-103
HIGH COURT OF GAUHATI
Decided on March 15,2018

Miss Rabia Khatun Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. HR Ahmed, learned counsel for the petitioner. Also heard Mr. N Sarma, learned Standing counsel, Elementary Education Department Assam.
(2.) The petitioner was initially appointed as a stipendary teacher as per the order dated 28.02.1984. One of the condition of the appointment order was that the petitioner will be given stipend of Rs. 200/- per month for a period of one year w.e.f. the date of joining and on completion of one year, she will be deputed to undergo a junior basic training course for a period of one year, during which period, she will be given an additional amount of Rs. 50/- per month. Thereafter on successful completion of the junior basic training course, the petitioner would be paid the regular scale of pay i.e., Rs. 500/- - Rs. 875/- per month.
(3.) It is the case of the respondents that inspite of being given two opportunities, the petitioner failed to pass the junior basic training course, and, therefore, her services were terminated w.e.f.01.01.1987.;


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