BEDABRAT BORA AND 2 ORS Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-6-8
HIGH COURT OF GAUHATI
Decided on June 01,2018

Bedabrat Bora And 2 Ors Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. SJ Sharma, learned counsel for the petitioners as well as Mr. S Sharma, learned counsel for the respondent No. 1.
(2.) The petitioners, being aggrieved by not being given the 3% incremental benefits for not having B.Ed degree have filed the present writ petition.
(3.) The petitioners are working as District Programme Officers in the office of the District Mission Co-ordinator under the Assam Sarba Siksha Mission in the office of the District Mission Co-ordinator under the Assam Sarba Siksha Mission. The respondent No. 2 had issued a notification dated 03.07.2012, which required all State Programme Officers and District Programme Officers under the SSA, Assam, to have B.Ed degree within a period of 3 years, failing which they would not be entitled for the 3% increment.;


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