MIZORAM HOME GUARDS SERVICE ASSN Vs. STATE OF MIZORAM REPRESENTED BY CHIEF SECRETARY
LAWS(GAU)-2018-1-60
HIGH COURT OF GAUHATI
Decided on January 22,2018

Mizoram Home Guards Service Assn Appellant
VERSUS
State Of Mizoram Represented By Chief Secretary Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. A.R. Malhotra, learned counsel for the petitioners as well as Mr. A.K. Rokhum, Addl. Advocate General.
(2.) The petitioners have challenged the creation of 1 (one) post of Director General, Mizoram Home Guards, in the Grade Pay of Rs. 9,500/-, exclusively as the duty post of Super-time Scale Mizoram Police Service, to the exclusion of other Group 'A' Officers, recruited to the Mizoram Home Guards Organization.
(3.) The brief facts of the case is that the State of Mizoram enacted the Mizoram Home Guards Act, 1985 to provide for the constitution of a Volunteer Organization, known as the Home Guards.;


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