RAMASHREE MAHATO S/O RAM CHANDRA MAHATO Vs. STATE OF MIZORAM
LAWS(GAU)-2018-11-86
HIGH COURT OF GAUHATI
Decided on November 27,2018

Ramashree Mahato S/O Ram Chandra Mahato Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. B. Lalramenga, learned counsel for the petitioner as well as Mrs. Linda L. Fambawl, learned Government Advocate for the State respondents.
(2.) The petitioner has challenged the Government's acceptance of his date of birth as 18.11.1958, as he claims his correct date of birth is 29.12.1959.
(3.) The petitioner's case is that he was temporarily appointed as a Compressor Operator on Work Charge basis on 26.02.1983. Thereafter, he was again appointed on Adhoc basis as a Compressor Operator on 22.01.1985. The petitioner was thereafter appointed as a Compressor Operator in a temporary capacity on 11.07.1986 and confirmed in his service, vide office Order dated 04.10.2000, with retrospective effect from 01.02.1987.;


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