DR. AMALENDU NAG Vs. THE STATE OF ASSAM AND 3 ORS.
LAWS(GAU)-2018-7-130
HIGH COURT OF GAUHATI
Decided on July 19,2018

Dr. Amalendu Nag Appellant
VERSUS
The State Of Assam And 3 Ors. Respondents

JUDGEMENT

SUMAN SHYAM,J. - (1.) Heard Mr. B.D. Das, learned senior counsel assisted by Mr. B. Purkayastha, learned counsel for the petitioner. I have also heard Mr. K. Gogoi, learned Standing Counsel, Higher Education Department, Assam, appearing for the respondents.
(2.) The order dated 24/02/2017 issued by the respondent no. 2 i.e. the Director of Higher Education, Assam, refusing to grant approval for appointment of the petitioner in the post of Principal of Srikishan Sarda College, Hailakandi, based on the recommendation of the Governing Body of the College is under challenge in this writ petition.
(3.) The facts of the case, briefly stated, are these. On 06/06/2016, the President of the Governing Body of Srikishan Sarda College, Hailakandi had issued an advertisement notice inviting candidature for recruitment in the post of Principal in the said College. Responding to the advertisement notice dated 06/06/2016, the writ petitioner, who is working as an Associate Professor in the said College had submitted his candidature. There were three candidates including the petitioner who had participated in the process. On completion of the selection process, the petitioner was found to have scored the highest mark i.e. 70.81 and was accordingly recommended by the Governing Body for appointment to the post of Principal. However, by the order dated 24/02/2017, the request for approval was turned down by the respondent no. 2 on the ground that the petitioner did not fulfill the requisite criteria of research guide necessary for the post of Principal and accordingly, rejected the recommendation with a further direction to issue fresh advertisement for the post of Principal. Aggrieved thereby, the present writ petition has been filed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.