PURNIMA BRAHMA Vs. STATE OF ASSAM AND 10 ORS
LAWS(GAU)-2018-12-21
HIGH COURT OF GAUHATI
Decided on December 06,2018

Purnima Brahma Appellant
VERSUS
State Of Assam And 10 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. K.R. Patgiri, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Elementary Education Department as well as Mr. R. Borpujari, learned counsel for the Finance Department and Mr. M. Khataniar, learned counsel for the BTC and Ms. M.D. Bora, learned counsel for the Pension Department.
(2.) Considering the nature of the grievance raised in this petition that the family pension claimed by the petitioner had not been processed and upon hearing the learned counsel for the parities, the Court is of the view that the matter can be given a final consideration in the motion stage itself.
(3.) The husband of the petitioner namely Upendra Brahma served as an Assistant Teacher of 2245 No Bhelakoba L.P. School in the Kokrajhar district. It is stated that he was initially appointed as OBB teacher (7066) as per order dated 23.03.2001 at a fixed pay Rs.1800/- per month, thereupon by the order No. DE/BTC/OBB(7066)/Appt-142/2010/254-A dated 12th August 2010, the services of the husband of the petitioner was regularized against the sanctioned post and was posted at 2245 No. Bhelakoba L.P. School. Subsequently, after completion of the junior basic training course, he was allowed to draw the regular scale of pay.;


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