ANOWARA KHATUN MD TAZUMADDIN AHMED Vs. STATE OF ASSAM AND 7 ORS REP BY COMMISSIONER
LAWS(GAU)-2018-1-104
HIGH COURT OF GAUHATI
Decided on January 03,2018

Anowara Khatun Md Tazumaddin Ahmed Appellant
VERSUS
State Of Assam And 7 Ors Rep By Commissioner Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. A. Adhikary, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Elementary Education Department.
(2.) The Swahid Jatin Kalita (venture) L.P. School was established in the year 1988 with one Smt. Radhika Chetri as its Headmistress. The petitioner Anowara Khatun was appointed as Asstt. Teacher by the School Managing Committee on 01.01.1989. In the aforesaid premises, an earlier writ petition was preferred by the petitioner being WP(C) No.3117/2011, wherein, an assertion was made that the Headmistress of the school was trying oust the petitioner and on the other hand allowed one Akhil Biswas to join as an Asstt. Teacher in her place without following any procedure of law. It was also the case of the petitioner that in the year 2003, when an inspection was made by the Deputy Secretary of the School, Rangiya, it was found that the petitioner was discharging her duties.
(3.) In the aforesaid premises, the order dated 20.06.2011 was passed by this Court directing the respondent No.2 being the Director, Elementary Education, Assam to dispose of the representation submitted by the petitioner. Pursuant thereto, the order dated 01.11.2011 was passed. Being aggrieved by the said order dated 01.11.2011, the present writ petition has been preferred.;


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