GOBINDA DEBNATH Vs. THE STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-9-146
HIGH COURT OF GAUHATI
Decided on September 03,2018

Gobinda Debnath Appellant
VERSUS
The State Of Assam And 6 Ors Respondents

JUDGEMENT

MANASH RANJAN PATHAK,J. - (1.) Heard Mr. R S Chouhan, learned counsel for the petitioner and Mr. A Deka, learned Standing counsel, Elementary Education Department for the respondent Nos. 1 and 2. Also heard Ms. D Das Barman, learned Govt. Advocate, Assam for the respondent No. 3 and Mr. M Khataniar, learned Standing counsel BTC, for the respondent Nos. 4 to 7.
(2.) The issue involved in this writ petition pertains to payment of current salary since August 2006 to the petitioner who is serving as an Assistant Teacher at Mazarchuba Binapani Lower Primary School, Kalaigaon Education Block, Khoirabari of Udalguri District under Bodoland Territorial Council (BTC), erstwhile Bodoland Autonomous Council (BAC).
(3.) It is contended that pursuant to an advertisement dated 28-12-1996 issued by the Director of Elementary Education, Assam inviting applications from intending candidates for filling up of 7,500 numbers of vacant posts of Assistant Teachers in provincialised ME/MV/Senior Basic School and ME Madrassa and Lower Primary/Junior Basic School, the petitioner being a matriculate and eligible applied for the post of Assistant Teacher in provincialised Lower Primary School and on being selected by the selection board, by an order dated 04-12- 1999 the then in-charge Deputy Inspector of Schools, Mangaldai appointed him as a stipendiary teacher in a fixed pay of Rs. 1,800/- per month in said Mazarchuba Binapani LP School against plan post under Centrally Sponsored Scheme of Operation Black Board and accordingly he joined the said school on 06.12.1999.;


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