ALL ASSAM SCIENTIFIC ASSISTANTS ASSOCATION AND ANR Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-5-99
HIGH COURT OF GAUHATI
Decided on May 22,2018

All Assam Scientific Assistants Assocation And Anr Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. U.K. Nair, learned senior counsel for the petitioners. Also heard Mr. K. Gogoi, learned standing counsel for the Higher Education Department (Technical) as well as Mr. R. Borpujari, learned standing counsel for the Finance Department.
(2.) The petitioner is an association of the Scientific Assistants working in the two Engineering Colleges and nine Polytechnics under the Govt. of Assam. The petitioner raises a grievance that in the year 1960, there existed only one cadre, i.e., Demonstrator, but thereafter the Demonstrators were re-designated initially as Laboratory Assistant and thereafter as Scientific Assistant.
(3.) According to the petitioners, they are infact serving as Demonstrators in the aforesaid colleges and therefore, they are entitled to the pay scale applicable to Demonstrator. Accordingly, prayers are made that the respondent authorities be directed to upgrade the post of Laboratory Assistant/Scientific Assistants to Demonstrators with retrospective effect from the date the 4th Pay Commission of 1988 came into force. Further prayers are made that the Scientific Assistants be granted the pay scale applicable to Demonstrators w.e.f. the date the 4th Pay Commission of 1988 came into force.;


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