MD AHEDUL HUSSAIN S/O LT ABDUL SAMAD Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-2-18
HIGH COURT OF GAUHATI
Decided on February 16,2018

Md Ahedul Hussain S/O Lt Abdul Samad Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. D.K. Sharma, learned counsel for the petitioner. Also heard Mr. D. Choudhury, learned counsel for the respondent No.4 as well as Mr. N. Sarma, learned standing counsel for the Secondary Education Department. Mr. B.D. Goswami, learned counsel appearing for the respondent No.6.
(2.) The petitioner claims that he was appointed as a Hindi Teacher of Paschim Banbhag Anchalik High School, Nalbari on 30.10.2001 as per the resolution of the Managing Committee dated 29.10.2001. It is stated that the said resolution was approved by the Inspector of School, Nalbari by its order dated 09.09.2004.
(3.) The respondent No.4 on the other hand claims to have been appointed in the same school as a Hindi Teacher on 08.08.2009. The petitioner claims that the said respondent was never appointed in the school, whereas, respondent No.4 on the other hand claims that the writ petitioner was not appointed as a Hindi Teacher, but he was appointed as Assistant Teacher in the school.;


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