JOVIAL KALITA Vs. STATE OF ASSAM AND ORS REPRESENTED BY SECRETARY AND COMMISSIONER
LAWS(GAU)-2018-5-8
HIGH COURT OF GAUHATI
Decided on May 02,2018

Jovial Kalita Appellant
VERSUS
State Of Assam And Ors Represented By Secretary And Commissioner Respondents

JUDGEMENT

Songkhupchung Serto, J. - (1.) Heard Mr. P C Dey, learned counsel appearing on behalf of the petitioner, Mr. S Borthakur, learned counsel appearing for the respondent No.7, Mr. R K Talukdar, learned counsel appearing for respondent Nos. 2 and 3 and Mr. U K Deka, learned counsel appearing for respondent No.6. None appears on behalf of the respondent No.1.
(2.) This is an application under Article 226 of the Constitution of India praying for issuance of appropriate writ or direction or order directing the respondents to appoint the petitioner to the post of Lecturer in English Department under the Education (Higher) Department, Government of Assam.
(3.) On 01.02.2008, an advertisement was issued by the respondent Nos. 2 and 3, i.e. Assam Public Service Commission inviting interested candidates for filing up post of Lecturers in various Departments including English. For English Department altogether 9 posts were advertised, out of which 2 posts each was earmarked for General category and ST category and 5 posts were earmarked for OBC category.;


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