MIZANUR RAHMAN Vs. UNION OF INDIA AND 4 ORS REP BY SECRETARY, MINISTRY OF HOME AFFAIRS
LAWS(GAU)-2018-9-113
HIGH COURT OF GAUHATI
Decided on September 26,2018

MIZANUR RAHMAN Appellant
VERSUS
Union Of India And 4 Ors Rep By Secretary, Ministry Of Home Affairs Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. H.R.A. Choudhury, the learned Senior Counsel assisted by Mr. A. Ahmed, the learned counsel for the writ petitioner. Also heard Mr. K.K. Parasar, the learned CGC appearing for all the respondents.
(2.) This is the second time, the petitioner has come before this Court. The earlier round of this writ petition filed by the petitioner being WP(C) No. 2888/2017 was disposed of vide order dated 17.05.2017 at the motion stage by directing the petitioner to submit his representation to the respondent authorities which in turn should be considered and disposed of by the respondent authorities concerned by way of a speaking order. It was further observed that until such speaking order was passed, the impugned transfer order dated 27.04.2017 should not be given effect to.
(3.) As may be noticed, the petitioner is aggrieved with the Transfer Order dated 27.04.2017 by which, he is transferred from the 10th Battalion of the Central Reserve Police Force (CRPF) which is stationed in Barpeta Howly to the 74th Battalion of the CRPF stationed at Dantewada, Chattisgarh.;


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