KAMAL KUMAR BHUYAN S/O KSHIROD CH BHUYAN Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-7-74
HIGH COURT OF GAUHATI
Decided on July 24,2018

Kamal Kumar Bhuyan S/O Kshirod Ch Bhuyan Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. M. Khataniar, learned counsel appearing for the writ petitioner. I have also heard Mr. N. Sarma, learned Standing Counsel, Education Department, Assam, appearing on behalf of the official respondents.
(2.) All these three writ petitions arise out of identical fact situation, raising common question of law and therefore, I propose to dispose of these writ petitions by this common order. For the purpose of appreciating the contentious issues raised in the writ petitions, WP(C) No.5650/2013 is treated as the lead case and the facts involved in the said writ petition is being briefly narrated herein below.
(3.) By an order dated 24.08.1998 issued by the Deputy Director, Elementary Education, Assam, Kahilipara, Guwahati, the District Elementary Education Officers were directed to forward the names of eligible candidates who had applied for the post of LDA and Grade-IV posts in response to the advertisement issued by the department pursuant whereto, the name of the writ petitioner herein was fowarded for the post of LDA. Thereafter, by the order dated 18.09.1998 the petitioner was provisionally appointed as an LDA in the scale of pay of Rs.1065/- to 2095/- per month plus other allowances. Subsequently, the services of the writ petitioner was also confirmed in the said post.;


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