NAZIFUR ROHMAN Vs. THE STATE OF ASSAM AND 4 ORS.
LAWS(GAU)-2018-7-129
HIGH COURT OF GAUHATI
Decided on July 19,2018

Nazifur Rohman Appellant
VERSUS
The State Of Assam And 4 Ors. Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. M.U. Ahmed, the learned counsel for the petitioner and Dr. B. Ahmed, the learned Standing Counsel, Irrigation Department. Mr. S. Borthakur, the learned counsel appears for the respondent No. 5.
(2.) The case is listed for admission today and with the consent of the learned counsel appearing for the parties, the writ petition is taken up for disposal.
(3.) Brief facts for disposal of the case may be narrated at the outset. The petitioner responded to an advertisement dated 26.07.2013 issued by the Executive Engineer, Sivasagar Division (Irrigation) (respondent No. 4) inviting eligible applicants to apply for one Grade-III post of Junior Assistant meant for General category under the establishment of the respondent No. 4. The requisite qualification prescribed for the post was H.S.L.C pass with Diploma in English and Assamese Type Writing with typing speed of 40 and 30 words per minute respectively or diploma in computer application (DCA) or its equivalent. The scheme of the selection was that written test will be held for 100 marks on the subject of English, Mathematics, and General Knowledge which will be of 3(three) hours duration. Successful candidates in the written test who are selected on the basis of the cut-off marks will to be called for typing test in English and Assamese and for viva voice. Typing test would carry 50 marks whereas, viva voice will carry 30 marks.;


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