SYED ALTAF HUSSAIN Vs. THE STATE OF ASSAM AND 3 ORS.
LAWS(GAU)-2018-1-180
HIGH COURT OF GAUHATI
Decided on January 31,2018

SYED ALTAF HUSSAIN Appellant
VERSUS
The State Of Assam And 3 Ors. Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. TN Srinivasan, the learned counsel for the petitioner and Mr. B Goswami, the learned Additional Advocate General, Assam for the State respondents and Mr. DK Das, the learned counsel for the respondent No.4.
(2.) The review petitioner has filed the review petition seeking review of the Judgment and Order dated 19.05.2017 passed in WP (C) No.2257 of 2017.
(3.) Brief facts of the case is that the petitioner and the respondent No. 4 were contenders for promotion to the post of Chief Engineer under the Water Resource Department. Although the petitioner is senior to the respondent No.4 in service, respondent No.4 on account of his accelerated promotion and from the reserved category of Scheduled Tribe (Hills) (STH) earned accelerated promotion to the post of Additional Chief Engineer. Therefore, in the seniority list in the cadre of additional Chief Engineer, respondent No.4 became the senior most while the petitioner although being senior in service but due to belated promotion is below respondent No.4.;


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