PRANAB KAUSHIK S/O ATUL CHANDRA SARMA Vs. ASSAM AGRICULTURAL UNIVERSITY AND 4 ORS
LAWS(GAU)-2018-8-57
HIGH COURT OF GAUHATI
Decided on August 16,2018

Pranab Kaushik S/O Atul Chandra Sarma Appellant
VERSUS
Assam Agricultural University And 4 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. P. Sarma, the learned counsel for the petitioner and Mr. P.N. Goswami, the learned counsel for the Assam Agriculture University (herein after referred to as the University) arrayed as respondent Nos. 1, 2 and 3. Also heard Mr. P. Kataki, the learned counsel for the respondent No.4.
(2.) Brief facts for the disposal of the writ petition may be narrated at the outset. The petitioner responded to an advertisement issued by the respondent No.3 on 30.05.2016 (Annexure-A) inviting applications from eligible candidates for recruitment to the post of Secretary to the Vice Chancellor of the University amongst others. As per the advertisement the applicants were to submit their applications on or before 30.06.2016. The essential qualification prescribed for the post was (a) Passed Bachelor's Degree in Arts/ Commerce/Science from a recognized University, (b) Working knowledge in reputed University or other similarly placed institutions and (c) Proficiency in computer and experience in Microsoft Office.
(3.) The petitioner was short listed for appearing in the interview to be held on 07.06.2017. As many as 11 candidates were short listed vide notification issued by the University, wherein the petitioner was placed at Serial No.2 while the respondent No.4 was placed at Serial No.8. As no result was declared after the interview was held, the petitioner submitted an application for information under the Right to Information Act (RTI), 2005, before the authority concerned on 21.07.2017. Although no response was given to the application filed by the petitioner seeking information, the petitioner came to learn that the respondent No.4 had been appointed to the post. Being aggrieved for having not been selected to the post, the petitioner is before this Court.;


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