KAMALUDDIN Vs. THE STATE OF ASSAM AND 2 ORS.
LAWS(GAU)-2018-5-172
HIGH COURT OF GAUHATI
Decided on May 14,2018

KAMALUDDIN Appellant
VERSUS
The State Of Assam And 2 Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Dr. B. Ahmed, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department.
(2.) The petitioner, who was appointed as a Subject Teacher in English in the Model Higher Secondary School at Patharkandi in Karimganj District, was subsequently confirmed and permanently retained in his post. In the course of his service, the petitioner submitted an application dated 20.03.2006 before the Director of Secondary Education, Assam praying that he be granted for 3 months lien with station leave permission in order to enable him to join a new assignment in the Sultanate of Oman. Subsequently, some further similar application is followed.
(3.) But as the application of the petitioner for grant of lien was not given a consideration, the petitioner sometime in the month of July, 2006 left for Sultanate of Oman for his new assignment without waiting for the final outcome of his application for grant of lien. Subsequently, other application were filed from time to time i.e., on 05.06.2008 and 16.06.2009 praying for extension of the grant of lien.;


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