THE STATE OF ASSAM Vs. SRI BHUPEN CH. GOSWAMI AND OTHERS
LAWS(GAU)-2018-9-147
HIGH COURT OF GAUHATI
Decided on September 14,2018

The State of Assam Appellant
VERSUS
Sri Bhupen Ch. Goswami And Others Respondents

JUDGEMENT

A.K.GOSWAMI,J. - (1.) Mr. D. Mazumdar, learned Addl. Advocate General, Assam, appearing for the appellant. Also heard Mr. T.J. Mahanta and Mr. P. Mahanta, learned counsel, appearing for the respondents.
(2.) This writ appeal, as the cause title goes, is preferred against the judgment and order dated 01.12.2015 passed in Review Petition No.75/2015 arising out of judgment and order dated 27.03.2014 passed in WP(C) No.2179/2013. The Review Petition No.75/2015 was not preferred by the appellant, but was preferred by Assam Government Construction Corporation Ltd. (AGCCL) and the Managing Director of AGCCL. The prayer portion of the memo of appeal goes to show that the appellant has prayed for quashing of the judgment dated 27.03.2014 passed in WP(C) No.2179/2013.
(3.) The petitioners were erstwhile employees of AGCCL and the writ petitioners, 54 in numbers, had rendered service varying from 20 years to 30 years in different capacities. The case of the writ petitioners, in a nutshell, was that they were compelled to accept a voluntary retirement scheme proposal offered by the AGCCL in terms of general notice dated 18.10.2005.;


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