DR. PUNGA MARDE AND OTHERS Vs. THE STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-4-142
HIGH COURT OF GAUHATI
Decided on April 25,2018

Dr. Punga Marde And Others Appellant
VERSUS
The State Of Arunachal Pradesh Respondents

JUDGEMENT

AJIT BORTHAKUR, J. - (1.) Heard Mr. Kento Jini, learned counsel, appearing on behalf of the petitioners, in this writ petition. Also heard Mr. Taba Tagum, learned standing counsel, Health Department, appearing on behalf of State respondents No. 1 to 4; Mr. Ninnong Ratan, learned counsel appearing on behalf of private respondents No. 5 to 14, 16 and 17; and Mr. A.K. Singh, learned counsel for private respondent no. 15.
(2.) By filing the present petition under Article 226 of the Constitution of India, the petitioners, herein, for the second time, have approached this Court, praying for quashing and setting aside of (i). the impugned seniority list, dated 01.02.2017, published by the respondent authority with regard to GDMO (Homeopathy); (ii). impugned appointment-cum-regularisation orders of MO, RBSK, Homeopathy/private respondents No. 5 to 17, dated 23.05.2017; and (iii). impugned order, dated 17.07.2017, by which the petitioners' representation, dated 25.05.2017, has been rejected by respondent no. 1 viz. Commissioner and Secretary(H&FW), Government of Arunachal Pradesh, Itanagar.
(3.) The petitioners have further prayed for issuing directions to the respondent authorities to separate the seniority list of MO(Homeopathy) employed under RBSK from the seniority list of GDMO(Homeopathy); to upheld the seniority list prepared by the Mission Director, National Health Mission; and to appoint/regular the services of the petitioners as per the Cabinet decision, dated 04.01.2017.;


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