KRISHNA DAS D/O KSHITISH CH DAS Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-11-109
HIGH COURT OF GAUHATI
Decided on November 26,2018

Krishna Das D/O Kshitish Ch Das Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Songkhupchung Serto, J. - (1.) Heard Mr. A. H. Alamgir, learned counsel for the petitioner. And also heard Mr. D. Nath, learned Government Advocate appearing for all the respondents.
(2.) As submitted by the learned counsel for the petitioner, the petitioner's case briefly stated is as follows. In the years 1998, he was appointed to the post of Anganwadi Worker at Rangabak- 1(B) Anganwadi Centre No. 3 under Katlicherra ICDS Project.
(3.) After a long time i.e. in the year 2016, an advertisement was issued for the post of Anganwadi Supervisor and accordingly, the petitioner applied for the same and was declared qualified for promotion, but for want of sufficient numbers of post he was not promoted to the post. The petitioner filed WP(C) No. 6697/2015 before this Court and the same was disposed of by the order dated 28.03.2016 with a direction to the respondents concerned to effect promotion of the petitioner to the post of Supervisor in the District of Hailakandi within a period of six weeks from that date. Since, the direction given in the above writ petition was not complied with the petitioner filed a contempt petition being No. 685/2016 on 22.12.2016.;


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