DR. BANI KANTA TALUKDAR Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-5-184
HIGH COURT OF GAUHATI
Decided on May 15,2018

Dr. Bani Kanta Talukdar Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA, J. - (1.) Heard Mr. S.K. Das, learned counsel for the petitioner. Also heard Mr. K. Gogoi, learned standing counsel for the Higher and Technical Education Department of the Govt. of Assam.
(2.) The petitioner was appointed as a Lecturer in the Electrical Engineering Branch of the Jorhat Engineering College on 31.07.1989. In the year, 1997, he was transferred to the Assam Engineering College (in short AEC). He has been serving in the AEC since then and also taking PG classes as and when the same was introduced in the year 2003.
(3.) By a notification TEC31/2002/Pt-II/51 dated 19.08.2005, the petitioner was promoted as an Assistant Professor along with others. But at that relevant point of time, the petitioner could not avail the promotion as there was a serious family problem inasmuch as, upon being promoted, he was posted in Jorhat. Accordingly, the petitioner had to fore go his promotion at that point of time. Subsequently, the post of Lecturer was renamed as that of Assistant Professor. It is also the stand of the petitioner that he is presently guiding two Ph.d students and one M.tech. student and is also looking after the Central Computing Centre (CCC) of the AEC. Further the petitioner also has two AICTE projects of the value of Rs. 24 lacs and Rs. 50 lacs respectively, where he is the Co-Principal Investigator. By stating the said reason, the petitioner seeks to justify as to why he had foregone the promotion. Subsequently, by a notification dated 16.03.2017, the petitioner was again promoted as Associate Professor and his place of posting was shown as Jorhat Engineering College. It is stated that this time also the petitioner had foregone his promotion.;


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