PADMAWATI BORA Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-6-82
HIGH COURT OF GAUHATI
Decided on June 13,2018

Padmawati Bora Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. SK Roy, learned counsel for the petitioner. Also heard Mr. A Deka, learned Standing Counsel, Education Department and Mr. PJ Saikia, learned counsel for the respondent No.5.
(2.) The matter pertains to appointment of the Headmaster of Kushal Konwar Balya Bhawan High School in Golaghat district. The petitioner is aggrieved by the selection of the respondent No.5 for promotion to the post of Headmaster of the school.
(3.) The challenge herein is to the selection of the respondent No.5 for the post of Headmaster pursuant to the Advertisement dated 14.5.2015. The petitioner's case is that the respondent No.5 does not have the eligibility criteria to be promoted to the post of Headmaster as the respondent No.5 is junior to the petitioner in the graduate scale of pay. The petitioner's counsel submits that the petitioner being a graduate, having B.Ed. degree, petitioner was appointed as a teacher of the school on 24.1.1988. Thereafter, the school was provincialised on 19.11.1991 and the petitioner was given intermediate scale of pay w.e.f. 19.11.1991. The petitioner thereafter received graduate scale of pay w.e.f. 30.12.1993.;


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