AMARENDRA KUMAR SARMAH Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-2-65
HIGH COURT OF GAUHATI
Decided on February 23,2018

Amarendra Kumar Sarmah Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. B.D Goswami, learned counsel for the petitioner, Mr. D Saikia, learned Senior Additional Advocate General, Assam appearing for the respondents in the Higher Education Department and Ms. K. Borpujari, learned counsel appearing for the authorities of the North Guwahati College.
(2.) The petitioner, who was appointed as a Lecturer in the North Guwahati College on 01.09.1987 had been serving in the college for almost 30 years now and in the meantime, he had been promoted to the selection grade scale. On 01.02.2016, the petitioner was also appointed as the Head of the Department of Botany.
(3.) Around 25.05.2016, certain incidents are indicated to have occurred in the college requiring the Governing Body to direct the Principal to look into the day-to-day affairs of the Department of Botany with immediate effect. It is stated that on 29.03.2016, one of the junior colleague of the petitioner was verbally abused by another colleague in front of the students and on the said incident, a written complaint was made to the Principal of the College through the petitioner. On 01.04.2016, a mob lead by the then General Secretary ot the Students Union along with some students of the 4th Semester took a view that there are some complaints against the petitioner.;


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