MD MATIN UDDIN LASKAR S/O LT MOMTAZ ALI LASKAR Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-8-111
HIGH COURT OF GAUHATI
Decided on August 30,2018

Md Matin Uddin Laskar S/O Lt Momtaz Ali Laskar Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. NH Barbhuiya, learned counsel for the writ petitioner. Also heard Mr. P Nayak, learned Standing Counsel, Finance Department and Mr. D Nath, learned counsel for the respondent Nos. 1, 3 and 5. Mr. RK Talukdar, learned counsel appears for the respondent No.4.
(2.) The petitioner, who is serving as an Electrical Inspector prays for fixation of his salary on the basis of his last pay drawn in the Regional Engineering College, Silchar, where he worked as Junior Engineer (Electrical) Senior Grade.
(3.) The petitioner's case in brief is that he was initially appointed as an Engineering Technician Grade-A (Electrical) in the Regional Engineering College on 09.01.1979. Thereafter, he was promoted to the post of Overseer Grade-I which was re-designated as Junior Engineer (Electrical) Senior Grade. The petitioner's service in Regional Engineering College as Junior Engineer was confirmed on 31.08.1987.;


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