SMTI DIPTI RANI SUKLABAIDYA Vs. THE STATE OF ASSAM AND
LAWS(GAU)-2018-3-147
HIGH COURT OF GAUHATI
Decided on March 28,2018

Smti Dipti Rani Suklabaidya Appellant
VERSUS
The State Of Assam And Respondents

JUDGEMENT

MANASH RANJAN PATHAK,J. - (1.) Heard Mr. N. Dhar, learned counsel for the petitioner and also heard Ms. R. R. Choudhury, learned Standing counsel, Elementary Education Department for respondent Nos. 1 to 5.
(2.) The petitioner's contention herein is that the Managing Committee of K.C. Nandapur MV School, Bhangabazar in the district of Karimganj during its venture stage by its resolution dated 15.09.1984 decided to appoint her as an Assamese Language Teacher in said school on honorary basis until a post is sanctioned by the Government. Pursuant to the same, the Headmaster of said MV School on 16.09.1984 issued appointment letter to her to that extent and accordingly, the petitioner on 18.09.1984 joined the said School as its Assamese Language Teacher. Later the Deputy Inspector of Schools by his order dated 25.01.1985 allowed the petitioner to work as an Assamese Language Teacher on honorary basis without any remuneration in said School w.e.f. 18.09.1984 or any other subsequent date on condition that the said authority will not be liable to pay her salary. The petitioner duly accepted such terms and conditions and continued to serve in the said School.
(3.) With effect from 01.09.1986, said K.C. Nandapur MV School, Bhangabazar, district - Karimganj was brought under provincialisation under the provisions of the Assam Elementary Education (Provincialisation) Act, 1974 but, the service of the petitioner was not provincialised and she remained as a dropped teacher. Though she submitted representations before the authority concerned to provincialise her service as an Assamese Language Teacher in said K.C. Nandapur MV School, but, her case was not considered.;


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