SHIBANI KAIRI Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-12-52
HIGH COURT OF GAUHATI
Decided on December 11,2018

Shibani Kairi Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. N. Upadhyay, learned counsel for the petitioner. Also heard Ms. M.D. Bora, learned counsel for the respondent Nos. 2, 3 and 5 as well as Ms. D. Bora, learned counsel appearing for the respondent No.6. As per the order dated 30.03.2017 the service of respondent No.6 was accepted. But the record reveals that none appears for the said respondent.
(2.) The petitioners herein were both admitted to the first year MBBS course in the year 2015. The petitioner in WP(C) 7961/2015 Shibani Kairi was admitted in the Silchar Medical College, whereas the petitioner in WP(C) 7962/2015 Sri Pratik Kumar was admitted in the Gauhati Medical College.
(3.) It is stated that presently, the petitioners are pursuing their 3rd year MBBS course under the quota reserved for tea garden/ex tea garden labourers. The organization namely Adibasi Mukti Sangram Samiti by letters dated 17.07.2015 and 17.09.2015 had raised a complaint that although the petitioners bears the surnames of Kumar and Kairi, they do not belong to the tea garden and ex-tea garden community. The said complaint of the organization was referred to the State Level Scrutiny Committee (SLSC) constituted for the purpose of dealing with complains as regards the caste/community certificates issued from time to time.;


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