AZIZUR RAHMAN Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-10-42
HIGH COURT OF GAUHATI
Decided on October 10,2018

AZIZUR RAHMAN Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. UK Nair, the learned senior counsel for the writ petitioner and Mr. N Goswami, the learned State counsel appearing for the respondent Nos. 1 and 2. Also heard Ms. M Bordoloi, the learned counsel appearing for the respondent No. 3.
(2.) This is the second time the writ petitioner is before this Court. The earlier writ petition being WP (C) No. 4648 of 2016 was disposed of vide Judgment and Order dated 12.06.2017 with a direction to the Principal Secretary to the Government of Assam, Urban Development Department (respondent No.1) to place the case of the petitioner before the appropriate authority for considering his promotion to the post of Chief Engineer under the Assam Urban Water Supply and Sewerage Board ('the Board') within a period of 15 days from the date of the order and thereafter, the appropriate authority should take a decision within a period of 45 days thereafter. Pursuant to the said direction, the respondent No.1 had passed the order dated 30.08.2017 (Annexure-20) rejecting the claim of the petitioner for his promotion. Being aggrieved, the petitioner has initiated the present writ petition.
(3.) In order to understand the dispute, brief facts of the case may be noticed at the outset.;


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