JOY CHANDRA KONCH S/O LT RATNA KONCH Vs. STATE OF ASSAM AND 9 ORS
LAWS(GAU)-2018-8-68
HIGH COURT OF GAUHATI
Decided on August 20,2018

Joy Chandra Konch S/O Lt Ratna Konch Appellant
VERSUS
State Of Assam And 9 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. R. Sarma, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Elementary Education Department as well as Mr. K. Nayak, learned Addl. Senior Govt. Advocate for the respondent No.6. None appears for the respondent Nos. 7, 8 and 9 inspite of notice being served as indicated in the Office Memorandum dated 31.10.2017.
(2.) Considering the nature of the grievance raised as well as the fact that none had appeared for the said respondents even after ten months having elapsed since the notices were served, this Court deemed it appropriate that the matter can be given a final consideration.
(3.) The petitioner claims to be the founder Assistant Teacher of Pub-Dhakuakhana L.P. School in the Lakhimpur district having been appointed on 28.11.1984. According to the petitioner, the respondent No.9 was appointed as an Assistant Teacher on 22.08.2004. But from January, 2011, the concerned Headmaster had not allowed the petitioner to sign the attendance register which according to the petitioner was done with the intention to deprive him from his services being provincialised. When the process for provincialisation was initiated, the Headmaster of the concerned school had not included the name of the petitioner in the particulars of the staff and on the other hand, had included the name of the respondent No.9.;


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