DEBEN CHANDRA BORUAH AND 3 ORS Vs. STATE OF ASSAM AND 3 ORS REP
LAWS(GAU)-2018-11-50
HIGH COURT OF GAUHATI
Decided on November 16,2018

Deben Chandra Boruah And 3 Ors Appellant
VERSUS
State Of Assam And 3 Ors Rep Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. S. Borthakur, learned counsel for the petitioners. Also heard Mr. K. Gogoi, learned standing counsel for the Secondary Education Department as well as Mr. P. Nayak, learned counsel appearing for the Finance Department, Assam.
(2.) The petitioners are all serving as Assistant Teacher at P.N.G.B Girl High School, Lakhimpur till the date of their retirement.
(3.) The details of the date of retirement as well as days granted for earned leave of the petitioners are as follows:- JUDGEMENT_50_LAWS(GAU)11_2018_1.html;


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