KING SANGMA & ANR Vs. THE STATE OF ASSAM & ORS.
LAWS(GAU)-2018-10-66
HIGH COURT OF GAUHATI
Decided on October 27,2018

King Sangma And Anr Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

- (1.) Heard Mr. M.A. Sheikh, learned counsel for the petitioner. Also heard Dr. B. Ahmed, learned standing counsel, Irrigation Department as well as Mr. T.C. Chutia, learned Addl. Senior Govt. Advocate appearing for the respondent Nos. 1 and 5 and Mr. R. Borpujari, learned counsel for the respondent No.6.
(2.) The petitioners were earlier engaged as Muster Roll Workers. Subsequently, by the order dated 06.10.2005 of the Executive Engineer, Dudhnoi Division (Irrigation), the service of the petitioners were regularized w.e.f. 22.07.2005 in the scale of pay of Rs. 2450-40-2770-EB-60-3490-90-3670/- In the said order, the name of the petitioner No.1. finds place at serial No.38, whereas, the name of the petitioner No.2 is at serial No.64.
(3.) Upon being so regularized, the petitioner No.1 had superannuated from service on 25.07.2014 and the petitioner No.2 on 28.02.2009.;


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