MARGUBUL ISLAM LASKAR Vs. STATE OF ASSAM AND 7 ORS
LAWS(GAU)-2018-6-72
HIGH COURT OF GAUHATI
Decided on June 12,2018

Margubul Islam Laskar Appellant
VERSUS
State Of Assam And 7 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. UK Nair, learned senior counsel for the petitioner as well as Mr. B Choudhury, learned counsel for the respondent Nos. 2, 4 and 5. Mr. N Sarma, learned counsel appears for the Elementary Education Department. The petitioner s case in brief is that the petitioner was working as an Assistant Teacher of Kiron Das L.P. School and he was also selected for the post of Cluster Resource Centre Coordinator (CRCC) for Apin Rongpur-2 Cluster under Katlicherra Education Block. The petitioner s engagement as Assistant Teacher being on contractual basis, the same was being extended from time to time. However, the petitioner was transferred vide order dated 17.04.2018 to Kukicherra Government J.B. School and in his place, respondent No.8 was transferred from 689 Bapuji Hindi School.
(2.) The petitioner s counsel submits that the petitioner has been purportedly transferred on the basis of the rationalization scheme, being applied by the State Government on the ground that there are more number of students in the Kukicherra Government J.B. School.
(3.) The petitioner s case is that if the reason for the petitioner s transfer was due to more students being there in Kukicherra Government J.B. School, there was no occasion to transfer respondent No. 8 to the petitioner s school. He accordingly prays for setting aside the impugned order dated 17.04.2018.;


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