ARUN CHANDRA DEKA Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-12-63
HIGH COURT OF GAUHATI
Decided on December 15,2018

Arun Chandra Deka Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. P.K. Roy Choudhury, the learned counsel for the petitioner. Also heard Mr. M.R. Adhikari, the learned State Counsel for the respondent Nos. 1, 2 and 4 and Mr. U.K. Nair, the learned Senior Counsel for the respondent No.5. Mr. R. Borpujari, the learned Standing Counsel, Finance Department, appears for the respondent No.3 and Mr. M. Choudhury, the learned Senior Counsel appears for the respondent No.6.
(2.) The case of the writ petitioner in brief is that vide notification dated 20.10.2005 (Annexure-A), he was posted as Junior Engineer (Civil) to the newly upgraded post of Assistant Engineer (Civil) with immediate effect. It may also be mentioned that up-gradation of the post concerned is shown to be dated 22.07.2005.
(3.) Vide notification dated 02.04.1998 (Annexure-B), the sanction of the Government for up-gradation of the post of Assistant Engineer (Civil) to the post of Assistant Executive Engineer (Civil) was conveyed to the Accountant General (A&E). It may be noticed that the pay scale of Assistant Executive Engineer (Civil) is higher than the pay scale of Assistant Engineer (Civil).;


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