ARJUN CHANDRA BARUAH Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-154
HIGH COURT OF GAUHATI (AT: STATE)
Decided on August 17,2018

Arjun Chandra Baruah Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. S.M. Sarma learned counsel for the petitioners. Also heard Mr. N. Sarma, learned Standing counsel for the Secondary Education Department as well as Mr. P. Nayak, learned Standing counsel appearing for the Finance Department, Assam.
(2.) The petitioners are all retired employees of the State Government in the Education Department, who were serving as Head Teachers, Subject Teachers, Assistant Teachers and Office Assistant respectively in different High School and Higher Secondary Schools, in the district of Tinsukia.
(3.) The details of the engagement of the petitioners and their date of retirement as well as details of the payment received by the petitioners towards the unutilized earned leave are as follows:- Sl. No. Name of petitioners Name of Schools Date of Retirement Leave salary paid for Leave 1. Arjun Chandra Baruah Doomdooma Girl's High School 31.05.2007 80 days 145 days 2. Sankar Das Doomdooma Girl's High School 28.02.2009 80 days 162 days 3. Mrs. Soroja Das Choudhury Jwahar Hindi High School 31.08.2012 145 days 195 days 4. Mrs Binapani Gogoi Doomdooma Girl's High School 30.06.2009 80 days 165 days 5. Satyendra Nath Thakur Hoonlal H.S. School 28.02.2006 80 days 131 days 6. Mrs. Manjul Sarma Hoonlal H.S. School Lakhimpur 31.12.2006 80 days 138 days 7. Kulen Barman Hoonlal H.S. School 30.06.2007 80 days 145 days Page No.# 5/5 8. Kumud Arandhara Hoonlal H.S. School 31.10.2004 80 days 117 days;


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