MUKUL SUT Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-2-137
HIGH COURT OF GAUHATI
Decided on February 05,2018

Mukul Sut Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. N. Borah, learned counsel for the petitioner, Mr.SMT Chisti, learned Standing Counsel for the Elementary Education Department as well as Ms. D. Das Barman, learned Additional Senior Government Advocate appearing for the respondent No. 6.
(2.) The petitioner was initially serving as an Assistant Teacher in Hizim ME Madrassa, North Karimganj. Thereafter, he was transferred as an Assistant Teacher and posted at Patrichuk Mornoi Chapori ME School, Lakhimpur. The petitioner is aggrieved by an order dated 22.06.2017, by which he was placed under suspension.
(3.) The order of 22.06.2017 indicates that pending drawal of departmental proceeding and on the basis of a report received from the Officer In Charge of Ghilamara Police Station as regards the arrest of the petitioner in connection with Ghilamara PS Case No. 69/2017 u/s 341/294/506/307/323 of IPC and as per instruction of the Additional Deputy Commissioner and In-charge Sub Divisional Officer (C) Dhakuakhana, the petitioner was placed under suspension.;


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