JAKIR HUSSAIN S/O ABDUL SATTAR Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-8-26
HIGH COURT OF GAUHATI
Decided on August 07,2018

Jakir Hussain S/O Abdul Sattar Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. M Khan, the learned counsel for the writ petitioner and Mr. N Goswami, the learned State counsel for the respondent Nos. 1, 3, 4, 5 and 7. Also heard Mr. P Nayak, the learned Standing Counsel for the respondent Nos. 2 and 6.
(2.) Considering the nature of grievance projected by the writ petitioner, the writ petition is taken up for disposal with the consent of the parties.
(3.) Brief facts of the case may be narrated at the outset. The petitioner was initially appointed as Night Guard (Chowkidar) in the office of the Child Development Project Officer (CDPO) Salchapra ICDS project, Cachar district, Silchar on 03.05.1995. The petitioner was given a lumpsum remuneration of Rs.900/- per month. Subsequently, the same was enhanced to Rs.2100/- per month. It is the petitioner's case that the Government of Assam has been enhancing the fixed pay admissible to daily wage/ casual employees/ fixed pay employees working under the Government establishment from time to time. Vide Office Memorandum dated 14.03.2013, the fixed salary of the aforesaid category of employees working on whole time basis was enhanced to Rs.6000/- per month w.e.f. 01.02.2013. Thereafter, vide Office Memorandum dated 07.02.2018, the fixed salary of the employees concerned was again enhanced to Rs.9000/- per month w.e.f. 01.01.2018. However, the petitioner has only been paid monthly remuneration of Rs.2100/- till date which has prompted him to come before this Court.;


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