KORBAN ALI AHMED AND 8 ORS Vs. STATE OF ASSAM AND 4 ORS REP BY COMM AND SECY
LAWS(GAU)-2018-6-53
HIGH COURT OF GAUHATI
Decided on June 15,2018

Korban Ali Ahmed And 8 Ors Appellant
VERSUS
State Of Assam And 4 Ors Rep By Comm And Secy Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mrs. N. Saikia, counsel for the petitioners in all the writ petitions. Also heard Mr. A Deka, counsel for the Elementary Education Department and Mr. S. Das, counsel for the WPT & BC Department as well as Mr. A. K. Bhuyan, counsel for the BTC and Mr. B. Gogoi, counsel for the Finance Department. All these cases are being disposed of by this common judgment and order as the case basically pertains to a prayer regularisation of the petitioers services and the setting aside of the termination of the petitioners' services vide order dated 12.11.2004.
(2.) The petitioners in all these writ petitions have prayed for regularization of their services and for setting aside and quashing the impugned termination order dated 12.11.2004, by which the BTC has taken a decision to terminate the services of the petitioners. The petitioners prayer for regularisation is made on the ground that due to long years of service rendered by them, i.e. 19 to 20 years, a legal right to be regularised has accrued to them. With regard to the impugned termination order dated 12.11.2004, the petitioners challange is that the same was not served upon them and they were not in the knowledge of the existence of the same.
(3.) The petitioners' case, in brief, is that in pursuance to an employment notice dated 31.03.1997, issued by the Deputy Inspector of Schools, Udalguri, the petitioners were appointed as English Teachers in Bodo Medium L.P. Schools and LDA in M.E. and M.V. Schools under the Udalguri Sub-Division and other Sub-Division under the BTC vide orders issued in the years 1997 and 1998 by the Deputy Inspector of Schools, Udalguri.;


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