UNION OF INDIA AND 3 ORS REP BY GENERAL MANAGER Vs. GOLAK BARMAN
LAWS(GAU)-2018-4-31
HIGH COURT OF GAUHATI
Decided on April 19,2018

Union Of India And 3 Ors Rep By General Manager Appellant
VERSUS
Golak Barman Respondents

JUDGEMENT

A. M. Bujor Barua, J. - (1.) Heard Mr. HK Das, learned counsel for the writ petitioner and also Mr. S Dutta, learned counsel for the respondent.
(2.) The respondent was appointed as a Junior Clerk with the petitioner Railways on 28.05.1985 and was promoted as a Senior Clerk on 19.09.1993. While he was posted in the Office of the CPO, Maligaon, he was further promoted to the post of Head Clerk(E).
(3.) On 01.04.2003, a new division being the Rangia Division was carved out and formed by bifurcating the erstwhile Alipurduar Division. Along with the formation of the new Rangia Division, a process of restructuring the various cadres and posts in different establishment within the petitioner Railways was also undertaken. In fact, as given to be understood, the formation of new Zones and Divisions and a restructuring of the cadre and posts are a part of the same overall process.;


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