SUN BHAGAWATI Vs. GAUHATI UNIVERSITY
LAWS(GAU)-2018-1-118
HIGH COURT OF GAUHATI
Decided on January 31,2018

Sun Bhagawati Appellant
VERSUS
GAUHATI UNIVERSITY Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Mr. S Bora, learned counsel for the petitioners. Also heard Mr. LP Sarma, learned Standing counsel, Gauhati University and Mr. NJ Khataniar, learned Standing counsel, Higher Education Department.
(2.) The petitioners, who are 35 in numbers were all appointed by the respondent Gauhati University on compassionate ground to different Grade-C and Grade-D posts on a fixed pay basis.
(3.) It is stated by Mr. LP Sarma, that the Gauhati University also follows the compassionate appointment schemes as adopted by the Govt. of Assam. In other words, such scheme would require 5% of the available Grade III and Grade IV posts to be reserved for compassionate appointment.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.