NIRMALI BHATTACHARJEE Vs. STATE OF ASSAM REPRESENTED BY COMMISSIONER
LAWS(GAU)-2018-6-63
HIGH COURT OF GAUHATI
Decided on June 01,2018

Nirmali Bhattacharjee Appellant
VERSUS
State Of Assam Represented By Commissioner Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Ms. P. Bathari, learned counsel for the appellant. Also heard Mr. R. Dhar, learned Additional Senior Government Advocate, Assam for the respondents.
(2.) The appellant was appointed as a LDA on 29.11.1979 as per the order of the Superintendending Engineer, Dehang Investigation Division No.1, Pasighat, Arunachal Pradesh. In the resultant service book her date of birth was recorded as 01.01.1955. The said date of birth as recorded remained as it is even after subsequent periodic verifications done by the authorities from time to time.
(3.) By an order dated 17.04.1982 of the Secretary to the Government of Assam in the Flood Control Department the service of the appellant was placed under disposal of the Brahmaputra Board and on being so placed, the pay of the appellant was fixed under F.R. 22 (a) (ii) in the scale of pay applicable to the Board.;


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