ASHUTOSH DEY AND ORS. Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-2-179
HIGH COURT OF GAUHATI
Decided on February 27,2018

Ashutosh Dey And Ors. Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

HRISHIKESH ROY,J. - (1.) Heard Mr. H.R.A. Choudhury, the learned Senior Counsel appearing in both the cases, for the petitioners. For the Public Works Department (PWD) (Roads) and their officers, Mr. D. Nath, the learned Addl. Sr. Govt. Advocate, makes the submission. The private respondents are not however represented.
(2.) The 2nd petitioner, Gautam Choudhury in the WP(C) No.6254/2012, has died and therefore for him, the case abates and this order will not cover the deceased litigant.
(3.) The remaining petitioner Ashutosh Dey in the WP(C) No.6254/2012 and Rabendra Chandra Dey, who has filed the WP(C) No.5161/2010, had simultaneously joined on 7.6.1988 as Khalasi in the PWD's Border Road Construction (BRC) Division, Badarpur. The private respondent Siraj Uddin joined in the same capacity, on the next day i.e. 8.6.1988. The junior Khalasi Siraj Uddin, was promoted on 18.5.1993, as Work Charge Section Assistant. Two others, namely, Biswajit Roy and Biswatosh Das were directly recruited as Work Charge Section Assistant on 7.4.1992 and 1.9.1992, respectively.;


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