SAKILA KOUCHAR CHOUDHURY Vs. STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-3-67
HIGH COURT OF GAUHATI
Decided on March 23,2018

Sakila Kouchar Choudhury Appellant
VERSUS
State of Assam and Others Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. F A Laskar, learned counsel for the petitioner, Mr. S.P Bhattacharjee, learned Standing Counsel for Secondary Education Department as well as Ms. D. Das Barman, learned Additional Senior Government Advocate appearing for the respondents SLC as well as DLC.
(2.) The father of the petitioner, who was serving as an Assistant Teacher in the Sirajul Ali ME School in the Cachar district, died in harness on 14.04.2013. On his death, an application for compassionate was submitted by the petitioner on 08.06.2013. Apparently, the said application was filed on time. It is stated that in the said application, the petitioner had applied for the post of Assistant Teacher in any Lower Primary (L.P) School.
(3.) Although the format also requires the post applied for to be stated, but the same in the view of this Court the same is a desire of the applicant and that by itself would not mean that he applicant will not be considered for any other post for compassionate appointment other than the post indicated in such application. Compassionate appointment is not a regular appointment and therefore, there cannot be any application for a given specific post. The entire scheme for compassionate appointment is based on the principle of providing immediate succor to the financial need of the family of the deceased employee of the Government of Assam.;


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