KISHUR KUMAR NATH AND ORS. Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-5-185
HIGH COURT OF GAUHATI
Decided on May 15,2018

Kishur Kumar Nath And Ors. Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

HRISHIKESH ROY,J. - (1.) Heard Mr. F.K.R. Ahmed, the learned counsel appearing for the 23 petitioners in the WP(C) No. 2117/2010. The lone petitioner in the WP(C) No. 4243/2011, is represented by Mr. M.J. Baruah, the learned counsel. The State authorities are represented in both the cases, by Mr. D. Nath, the learned Addl. Sr. Govt. Advocate, Assam.
(2.) The matters pertain to selection of Armed Branch constable in pursuant to the 20th February, 2009 advertisement, issued by the IGP (Admn.) and the advertisement dated 8th February, 2010, issued by the Addl. DGP (TAP), Assam Police. The 23 petitioners in the WP(C) No. 2117/2010, were competing for the vacancies in Morigaon District, whereas the litigant in the WP(C) No. 4243/2011, was aspiring for the vacancies in the Kamrup District.
(3.) The eligibility criteria and the physical standards to be satisfied for the post, was indicated in the advertisement. The candidates were also informed that their physical capabilities will be evaluated by subjecting them to distant and sprint running and high and long jumps. Maximum 50 marks under this segment was award able where 25 was stipulated as the qualification marks. For the next segment comprising of another 30 marks, the candidates were to be given credit for their educational qualification, reading and writing skills, proficiency in sports/martial arts, other skills like computer, driving, etc. and NCC/Home Guard background. Besides, 20 marks for the viva-voice, including General Knowledge test was also indicated in the advertisement dated 20.2.2009. In the other advertisement dated 8.2.2010, relating to Utpal Saikia (the petitioner in the WP(C) No. 4243/2011), the viva-voice segment however had only 15 marks. Hence it was made known well ahead of the recruitment process that, selection of the candidates were to be made on the basis of the aggregate marks secured in all segments of the recruitment test.;


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