BHASKAR BISWAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-109
HIGH COURT OF GAUHATI
Decided on February 05,2018

Bhaskar Biswas Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

NELSON SAILO - (1.) Heard Mr. N. Dhar, learned counsel for the review petitioner and Dr. B. Ahmed, learned Standing Counsel, Industries and Commerce Department for the respondents.
(2.) The petitioners seek review of the order dated 8.8.2017 passed in WP(C) No. 3558/2017 by which the writ petition was closed.
(3.) The order dated 08.08.2017 may be re-produced below for ready perusal:- "Ms. S. Dasgupta, the learned counsel for the petitioners submits that pursuant to the advertisement dated 13.02.2016, the petitioners have participated in the written test conducted for filling up 87 vacancies of Extension Officer (Industries) but however, pursuant to the process, the respondents have neither completed the selection process nor declared the results. Aggrieved, the petitioners are before this Court. Dr. B. Ahmed, the learned Standing Counsel appearing for the Industries Department submits that he has received instruction that the previous selection process has been cancelled and a fresh selection process will be undertaken. He also submits that the application submitted by the petitioners earlier shall also be treated as valid. Ms. S. Dasgupta on the other hand prays that she may be granted an opportunity to amend the writ petition. However, considering the fact that the respondents intend to conduct the selection process afresh by considering the applications for the petitioners, I am not inclined to grant the petitioners time to amend the writ petition. In view of submission of Dr. B. Ahmed on instructions, the writ petition stands closed." ;


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