MOLOY BORA Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-5-108
HIGH COURT OF GAUHATI
Decided on May 25,2018

Moloy Bora Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. SP Das, learned counsel for the petitioner and Ms. S Kemprai, learned counsel for the KAAC.
(2.) Being aggrieved by the Notification dated 03.06.2015, by which the petitioner was released from service from the post of Principal Secretary , KAAC with immediate effect, the petitioner has filed the present writ petition. The petitioner s grievance was that he was released from service without giving him any other place of posting and his release had been done without the approval of the State Government.
(3.) During the course of the proceedings, the petitioner has now been given a place of posting. The petitioner s grievance in the present case now stands confined to the period from 29.10.2014 to 03.06.2015, wherein he worked as the Principal Secretary, KAAC. He submits that the KAAC has not given him his salary for the period from 29.10.2014 to 03.06.2015.;


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