KHANINDRA KUMAR NATH Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-6-55
HIGH COURT OF GAUHATI
Decided on June 18,2018

Khanindra Kumar Nath Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. J.I. Borbhuiya, learned counsel appearing for the petitioner as well as Mr. A. Das, learned Standing Counsel, Forest Department for the respondent Nos. 2 and 3 and Mr. D. Nath, learned Additional Senior Government Advocate appearing for the respondent No. 1.
(2.) The petitioner was appointed as Forest Range Officer on 01.05.1985. After rendering service in different Forest Divisions of the State, the petitioner is now presently serving in the office of the Principal Chief Conservator of Forest, Panjabari, Guwahati. While the petitioner was serving as Forest Ranger at Jonai Range under Dhemaji Forest Division, Dhemaji, he was placed under suspension with immediate effect by an order dated 27.01.2016.
(3.) The suspension order dated 27.01.2016 was challenged before this Court by the petitioner through WP(C) 628/2016, which was subsequently disposed of by an order dated 22.02.2016 directing the Commissioner and Secretary to the Government of Assam, Environment and Forest Department to consider vacation of the suspension order of the petitioner dated 27.1.2016 in terms of the proviso to Rule 6 (2) of the Assam Services (Discipline & Appeal) Rules, 1964 by seeking an explanation/clarifications from the petitioner, if necessary.;


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