DILIP ROBI DAS AND 4 ORS Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-12-19
HIGH COURT OF GAUHATI
Decided on December 04,2018

Dilip Robi Das And 4 Ors Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Ms. N S Thakuria, learned counsel for the petitioners. Also heard Mr. N Sarma, learned standing counsel for the Secondary Education Department, Assam.
(2.) The petitioners are all working as Grade IV employees in different schools of Morigaon district and it is their common grievance that at the time when the concerned schools, where they were working were regularized, the name of the petitioners stood dropped from the employees considered for the purpose of provincialisation. The State respondent authorities take a stand that in the year 2004, an open advertisement was issued inviting claims from all such dropped employees those names were not considered at the time of provincialisation. A further stand has been taken that the aforesaid exercise was a one-time exercise and if the petitioners had not availed the benefits of such advertisement, no further consideration can be given to their respective cases.
(3.) To the aforesaid contention, Ms. NS Thakuria, learned counsel for the petitioners states by referring to paragraph 12 of the writ petition that the particulars of the petitioners were sent before the authorities for a consideration at that relevant point of time, but inspite of it being so sent, due consideration was not given.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.