RAJIB BARUAH Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-5-39
HIGH COURT OF GAUHATI
Decided on May 10,2018

Rajib Baruah Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. B.D. Goswami, learned counsel for the petitioner and Mr. N. Sarma, learned Standing Counsel for the Elementary Education Department, Government of Assam.
(2.) The petitioner claims to have been appointed as a Teacher in the year 1999 under the Operation Black Board (OBB) Scheme related to 4040 numbers of posts. It is an admitted position that pursuant to several judicial pronouncements, a consideration was given for regularizing the teachers appointed under the OBB Scheme of 4040 posts.
(3.) It is stated by Mr. N. Sarma, learned Standing Counsel for the Elementary Education Department that pursuant to such exercise, about 2173 teachers were regularized and the said list was also produced before a Division Bench of this Court, which had accepted the same. In the said Division Bench proceeding, a stand was also taken by the respondent authorities that no further teachers are left out from being considered for regularization under the OBB Scheme of 4040.;


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