MIZANUR RAHMAN Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-6-20
HIGH COURT OF GAUHATI
Decided on June 04,2018

MIZANUR RAHMAN Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. SB Laskar, learned counsel for the petitioner, who submits that on amalgamation of the BMB M.E. School and No.15 Bhutiadanga L.P. School, the Block Elementary Education Officer, Mancachar had directed the Headmaster of the BMB M.E. School to continue with the School Managing Committee (SMC) of the M.E. School vide letter dated 13.03.2018, by including two guardian members and one teacher member from the amalgamated L.P. School.
(2.) The petitioner's grievance is that the Headmaster has ignored the SMC of the M.E. School and has been depriving the school children of their mid-day meals from 03.03.2018. Mr. A Deka, learned counsel for the Elementary Education Department submits that under the Scheme for amalgamation of schools dated 22.09.2016, the petitioner has got an alternative remedy available and he can approach the Commissioner and Secretary of the Elementary Education Department with his grievance.
(3.) At this stage, petitioner's counsel submits that he may be allowed to submit a representation to the authority concerned.;


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