HAIDAR ALI S/O LT EYASIN ALI Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-6-47
HIGH COURT OF GAUHATI
Decided on June 08,2018

Haidar Ali S/O Lt Eyasin Ali Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. W Rahman, learned counsel for the petitioner. Also heard Mr. N Sarma, learned counsel for the respondent Nos. 2 and 4. Mr. S Das, learned counsel appears for the respondent No.3 and Mr. B Gogoi, learned counsel appears for the respondent No.1.
(2.) The petitioner's case in brief is that the petitioner was appointed as Assistant Teacher on 10.02.1971 in Barsali Hathkhola High School, Kamrup. The school was provincialised on 01.01.1984 and since then the petitioner has been working in the school. The petitioner was promoted to the post of Headmaster on 28.07.2011 and he joined the post on 09.08.2011. The petitioner retired from service on 31.12.2011 as Headmaster of the school after completing more than 24 years of service.
(3.) The petitioner's counsel submits that the Finance (Pay Research Unit) Department, Government of Assam issued a notification date 25.05.2011, by which, the State Government employees were assured of two financial upgradations under the Assured Career Progression Scheme (ACP Scheme). The petitioner's counsel submits that the petitioner has not been given any of the benefits of the ACP Scheme as provided in the notification dated 25.05.2011. He, however, submits that at this stage, the petitioner may be given the liberty to file a fresh representation to the respondents for consideration of his claim for getting the benefits of the ACP scheme as per the notification dated 25.05.2011.;


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