AHADUZZAMAN AND ANR Vs. STATE OF ASSAM AND 4 ORS REP BY COMMISSIONER AND SECRETARY TO GOVT OF ASSAM
LAWS(GAU)-2018-8-108
HIGH COURT OF GAUHATI
Decided on August 29,2018

Ahaduzzaman And Anr Appellant
VERSUS
State Of Assam And 4 Ors Rep By Commissioner And Secretary To Govt Of Assam Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M. Khan, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department.
(2.) As agreed to by the learned counsel for the parties and considering the nature of the dispute involved, this Court deems it appropriate that the writ petition be taken up for its final consideration in the motion stage.
(3.) The petitioners are students of the FM Part-2 and senior 3rd year and they are undertaking their study in Asimia Senior Madrassa, Asimganj in the district of Karimganj, Assam.;


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