PRABIN BORDOLOI Vs. UNION OF INDIA AND 5 ORS
LAWS(GAU)-2018-8-48
HIGH COURT OF GAUHATI
Decided on August 13,2018

Prabin Bordoloi Appellant
VERSUS
Union Of India And 5 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. B. Ramchiary, the learned counsel for the petitioner and Ms. B. Sarma, the learned Asstt. SGI for all the respondents.
(2.) Although the Union of India has filed an Interlocutory Application for vacating the interim order passed by this Court on 19.04.2017, considering the developments in the case, the writ petition itself is taken up for disposal with the consent of the parties.
(3.) The petitioner has been prompted to file this writ petition on account of his transfer from Group Centre, Khatkhati which falls under the North East Centre/ North East Zone to the Central Sector vide communication dated 14.03.2017 (Annexure-D). The petitioner contends that against the order of his posting, he submitted a representation before the authority concerned on 15.03.2017 for posting him to Group Centre Lucknow or Group Centre Rampur instead. However, his request was rejected and he was posted to 225 Battalion of CRPF which in fact falls under the North East Zone.;


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