JEHIRUL ALAM Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-6-54
HIGH COURT OF GAUHATI
Decided on June 15,2018

Jehirul Alam Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. J.I. Borbhuiya, learned counsel for the petitioner as well as Mr. A. Das, learned Standing Counsel, Forest Department for the respondent Nos. 1, 2, and 4 and Mr. G. Baishya, learned Standing Counsel, Accountant General for the respondent No. 3, Mr. B. Gogoi, learned Standing Counsel, Finance Department for the respondent No. 5 and Mr. C.K.S. Baruah, learned Government Advocate for the respondent No. 6.
(2.) The petitioner joined as a Forest Ranger on 01.05.1985 in the Social Forestry Division. After joining as Forest Ranger, the petitioner served at different Forest Division of Assam and he is presently posted as Forest Range Officer attached to the office of the Working Plan Officer, Lower Assam Circle, Guwahati/respondent No. 6.
(3.) It is the case of the petitioner that he has received his pay and allowances partly till the month of September, 2008. However from October, 2008 he has not been paid his pay and allowances till date. The ground for non-payment of the pay and allowances to the petitioner is that the pay slip of the petitioner has not been issued by the Accountant General (A&E), Assam due to misplacement of his service book.;


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