ANJAN MITRA AND 3 ORS Vs. STATE OF ASSAM AND ORS
LAWS(GAU)-2018-9-15
HIGH COURT OF GAUHATI
Decided on September 10,2018

Anjan Mitra And 3 Ors Appellant
VERSUS
STATE OF ASSAM AND ORS Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S Banik, the learned counsel for the petitioners and Mr. DP Borah, the learned Standing Counsel for the Health Department appearing for the official respondents. Although the private respondent Nos. 4 to 36 have filed their affidavit-in-opposition, the learned counsel representing them is absent today.
(2.) Facts of the case in brief is that pursuant to an Advertisement issued by the Principalcum- Chief Superintendent, Silchar Medical College and Hospital, Silchar (respondent No.2) in the year 2008 for various posts under the establishment of the respondent No.2, the four petitioners responded to the Advertisement by submitting their respective applications. The petitioner Nos. 1, 2 and 3 applied for to Grade-IV post and , Store Keeper whereas the petitioner No.4 applied for the Grade-IV post and Ward Boy. Their applications were accepted and accordingly, they participated in the selection process. While they were expecting publication of a select list by the respondent authorities but no such list was published. Instead, it came to their knowledge that a number of persons have been appointed without publication of the select list. Aggrieved, they approached this Court by filing the present writ petition. However, this Court dismissed the writ petition vide order dated 05.02.2015 for nonjoinder of necessary parties to the writ petition i.e. the persons who were selected.
(3.) Against the dismissal of the writ petition, the petitioners preferred Writ Appeal No.90 of 2015 which was disposed vide order dated 06.05.2015 granting liberty to the petitioners to implead the selected candidates in the writ petition. Accordingly, private respondent Nos. 4 to 36 came to be impleaded in the writ petition.;


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