ENAMUL HOQUE Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-6-80
HIGH COURT OF GAUHATI
Decided on June 13,2018

Enamul Hoque Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. M.R. Khandakar, learned counsel for the petitioner as well as Mr. C.S.K. Baruah, learned Government Advocate appears for all the respondents.
(2.) The petitioner s father late Mosaheb Ali died in harness on 21.11.2004, while serving as a driver in the District Animal Husbandry & Veterinary Department, Dhubri.
(3.) The petitioner applied for compassionate appointment on 18.02.2015, which was recommended by the District Level Committee (DLC) in its meeting held on 31.10.2008. However, the State Level Committee (SLC), which held its meeting on 16.11.2010 rejected the case of the petitioner on the ground that his application was belatedly filed after the death of his father. Being aggrieved, the petitioner has approached this Court challenging the State Level Committee (SLC) minutes dated 16.11.2010.;


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