AKLASUR RAHMAN LASKAR Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-7-18
HIGH COURT OF GAUHATI
Decided on July 11,2018

Aklasur Rahman Laskar Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. A.M.S. Mazumder, the learned counsel for the petitioner as well as Mr. N. Goswami, the learned Government Advocate appearing for all the respondents.
(2.) Considering the nature of the case as well as with the consent of the learned counsels appearing for the rival parties, the writ petition is taken up for disposal at this stage.
(3.) The case of the writ petitioner is that his father serving as U.B. Constable in the Assam Police at Hailakandi died in harness on 03.02.2005. On his death, the petitioner submitted an application for compassionate appointment on 23.02.2005. Although, the petitioner was issued docket No. 2243, dated 23.02.2005 his application was not considered and therefore, being aggrieved, he approached this Court by filing WP(C) 3415/2005, which was disposed of vide order dated 11.05.2005 directing the authority to dispose of the case dated 09.09.1983. It is the further contention of the petitioner is that this Court in the subject relating to compassionate appointment vide judgment and order dated 03.08.2006 in WP(C) No. 3875/2005 had directing that the claims for compassionate appointment should be placed before the concerned District Level Committee (DLC) for its consideration. Despite the directions of this Court, the claim of the petitioner was not considered which prompted him to file WP(C) 7872/2017. The second writ petition was disposed of vide order dated 16.12.2017 directing the Superintendent of Police, Hailakandi to place the application of the petitioner before the next available DLC for its consideration in terms of the prevailing law and as per its own merit.;


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