NILOTPAL DAS AND 8 ORS Vs. STATE OF ASSAM AND ORS
LAWS(GAU)-2018-7-53
HIGH COURT OF GAUHATI
Decided on July 17,2018

Nilotpal Das And 8 Ors Appellant
VERSUS
STATE OF ASSAM AND ORS Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. I. H. Saikia, learned counsel for the writ petitioners. I have also heard Mr. N. Sarma, learned Standing Counsel, Secondary Education Department, Assam, appearing for respondent Nos.1 to 4.
(2.) The writ petitioners herein were all appointed against sanctioned Grade-IV posts on various dates in the year 1994. Initially their appointments were for a period of four months but subsequently the period of appointment had been extended as a result of which all the writ petitioners have been rendering their services in the aforesaid Grade-IV posts till today. Being inter-alia aggrieved by the inaction on the part of the respondents to regularise their services, the writ petitioners have approached this Court seeking a direction upon the respondents to regularise their services.
(3.) It appears that after paying the salary to the petitioners for about two years from the date of their appointment, the authorities have stopped the salary of the writ petitioners although they are regularly discharging their duties as peon in the respective schools where they were initially appointed.;


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