ANIL KR BRAHMA S/O LT DAYARAM BRAHMA Vs. STATE OF ASSAM AND 7 ORS
LAWS(GAU)-2018-9-34
HIGH COURT OF GAUHATI
Decided on September 17,2018

Anil Kr Brahma S/O Lt Dayaram Brahma Appellant
VERSUS
State Of Assam And 7 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. M. Sarania, the learned counsel for the petitioner. Also heard Mr. N. Goswami, the learned Government Advocate for the respondent Nos. 1 to 4 as well as Mr. S. Sarma, the learned counsel for the private respondent Nos. 5 to 8.
(2.) Facts of the case may briefly be narrated at the outset. The petitioner was appointed as Fishery Extension Officer vide order dated 24.01.1986 (Annexure-I). As many as 41 persons were appointed by the said order. The petitioner was placed at serial No.38 while the private respondent Nos. 6 to 8 were placed at serial No.4, 5 & 6 respectively.
(3.) The next promotional post from the post of Fishery Extension Officer as per the relevant rules is to the post of Sub-Divisional Fishery Development Officer (SDFDO). The petitioner vide notification dated 31.10.1992 (Annexure-II) was promoted to the post of SDFDO and by the same notification, he was posted to Udalguri.;


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