WASHIM ARIF Vs. THE STATE OF ASSAM AND 2 ORS.
LAWS(GAU)-2018-4-96
HIGH COURT OF GAUHATI
Decided on April 04,2018

Washim Arif Appellant
VERSUS
The State Of Assam And 2 Ors. Respondents

JUDGEMENT

MANOJIT BHUYAN,J. - (1.) Heard Mr. M.K. Choudhury, learned Senior Counsel for the appellant as well as Ms. R. Choudhury, learned counsel representing Respondent Nos.1 and 2. Also heard Mr. S. Borthakur, learned counsel representing Respondent No.3.
(2.) This intra-Court appeal is directed against the order dated 24.04.2017 dismissing WP(C) 2320/2017 filed by the appellant.
(3.) Challenge in the said writ petition was to the Notice dated 31.03.2017 of the Director of Higher Education, Assam allocating 272 posts of Assistant Professors in various colleges for Advertisement towards filling up the posts. In so far as Ratnapith College at Chapar is concerned, certain posts including one post of Political Science, were also allocated for the purpose of Advertisement. The said Notice dated 31.03.2017 was contended to be bad in law on ground that while allocating one post of Political Science for Advertisement, the legitimate entitlement of the appellant for getting the benefit of adjustment against a sanctioned post as per Office Memorandum dated 17.07.2004 was not taken into consideration. According to the appellant, he had joined as Lecturer in the Political Science Department at Ratnapith College, Chapar on 04.09.2004 against a non-sanctioned post.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.