ABDUL KADIR MAZUMDER Vs. OIL AND NATURAL GAS CORPORATION AND 4 ORS
LAWS(GAU)-2018-8-51
HIGH COURT OF GAUHATI
Decided on August 13,2018

Abdul Kadir Mazumder Appellant
VERSUS
Oil And Natural Gas Corporation And 4 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. N. Dhar, learned counsel for the appellant as well as Mr. G.N. Sahewalla, learned senior counsel for the respondents, assisted by Ms S. Senapati, learned counsel.
(2.) This intra-Court appeal is directed against the judgment and order dated 8.8.2017 passed in WP(C) 1246/2016. The appellant herein was the writ petitioner.
(3.) Primary prayer made in the writ petition was for a direction to the respondent Oil & Natural Gas Corporation Limited (ONGCL) to confer suitable employment to the appellant in view of having successfully completed apprenticeship training in drilling under the Apprentices Act, 1961. The appellant is admittedly a certified Trade Apprentice, having qualified in the necessary training. He holds a Certificate of Apprenticeship issued by the Deputy General Manager (Mechanical), ONGC, Cachar as well as a National Apprentice Certificate, issued by the Minister of Labour and Employment, Government of India.;


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