ABDUL HAKIM Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-9-56
HIGH COURT OF GAUHATI
Decided on September 06,2018

ABDUL HAKIM Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. YS Mannan, the learned counsel for the writ petitioner and Mr. N Goswami, the learned State counsel for all the respondents.
(2.) Brief facts of the case may be noticed at the outset.
(3.) An advertisement was published by the Director, Food, Civil Supplies & Consumer Affairs Department (respondent No.3) on 20.08.2008, inviting eligible candidates for filling up 145 numbers of posts through direct recruitment in the cadre of Sub-Inspectors of Food, Civil Supplies & Consumer Affairs. The petitioner responded to the same and he was called for a written test which was held on 28.12.2008. Having cleared the written test, he was called for an interview on 31.08.2009. Be it stated herein that as per scheme of the selection, 150 marks was allotted for the written test while 50 marks was allotted for the interview and thus, the total marks was 200 marks.;


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