JURI BARUAH W/O KABIN CHOUDHURY Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-2-39
HIGH COURT OF GAUHATI
Decided on February 20,2018

Juri Baruah W/O Kabin Choudhury Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. N. Baruah, learned counsel for the petitioner and Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department. Although the notice has been served on the respondent No.4 as per the order of the Lawazima Court dated 04.12.2013, but in spite of the same, none appears for the respondent No.4.
(2.) The petitioner was appointed as a Music Teacher as per order dated 21.06.1994 of the Director of Secondary Education, Assam and she was posted in the Mirza Girls High School. It is stated that the appointment was pursuant to a selection and it was for a period of three months or till the post is filled up by a selected candidate.
(3.) Later on, her services were withdrawn from the Mirza Girls High School and she was placed at the disposal of the Principal, Banikanta Memorial Girls Higher Secondary School in Guwahati and her posting was against a vacant post, which was created vide Government Letter No.EPG.567/91/113 dated 16.11.1991, which had subsequently been permanently retained by Government Letter No.PA.176/2003/6 dated 17.11.2003.;


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