NITYANANDA BORAH S/O LT BHABAKANTA BORAH Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-9-38
HIGH COURT OF GAUHATI
Decided on September 18,2018

Nityananda Borah S/O Lt Bhabakanta Borah Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S Chauhan, the learned counsel for the petitioner and Mr. N Goswami, the learned State Counsel appearing for the respondent Nos. 1, 2 and 4. Mr. A Hassan, the learned counsel appears for the respondent No. 3.
(2.) By filing this writ petition, the petitioner has sought for payment of his pensionary dues as permissible in law in view of his retirement from service on superannuation on 30.06.2017 from the post of Senior Assistant under the establishment of the respondent No.2.
(3.) The petitioner just before his superannuation was placed under suspension vide order dated 13.06.2017 on account of certain allegations that he misled the higher authorities in connection with a land acquisition matter and he committed breach of discipline. As such, disciplinary proceeding against the petitioner was initiated against him as per the Assam Discipline and Appeal Rules, 1964.;


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