NETRA MOHAN SAIKIA Vs. INDIAN OIL CORPORATION LTD.
LAWS(GAU)-2018-6-165
HIGH COURT OF GAUHATI
Decided on June 06,2018

Netra Mohan Saikia Appellant
VERSUS
INDIAN OIL CORPORATION LTD. Respondents

JUDGEMENT

AM Bujor Barua, J. - (1.) Heard Mr. C. Baruah, learned Senior Counsel for the appellants as well as Mr. R. Dubey, learned counsel for the respondent Indian Oil Corporation Limited, Assam Oil Division (in short referred as IOC-AOD).
(2.) An employment notification dated 07.04.1995 was issued under signature of the Chief Personnel Manager (ER &S) of the respondent IOC-AOD for six vacancies in the post of sweeper. In the notification it was stated that the six vacancies are temporary in nature.
(3.) As per the minutes of the Selection Committee held on 30.10.1995 and 31.10.1995 in the Office of the Chief Personnel Manager, nine persons were recommended for appointment against the unreserved category, whereas, two candidates were recommended against the SC category, two candidates against the ST category and four candidates against the OBC category. The Selection Committee further provided that the selected candidates in order of merit may be offered appointment at the minimum of the pay scale subject to being found medically fit and availability of vacancy. As per the recommendation of the Selection Committee, the three appellants herein were appointed and joined their respective posts on 101.1997, 20.08.1997 and 20.08.1997 respectively.;


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