SYED KHAIRUL HUSSAIN AND 3 ORS Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-9-98
HIGH COURT OF GAUHATI
Decided on September 21,2018

Syed Khairul Hussain And 3 Ors Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. N.K. Kalita, the learned counsel for the petitioners and Mr. M.R. Adhikari, the learned Additional Senior Government Advocate for the respondent Nos. 1 to 4. Mr. A.K. Azad, the learned counsel appears for the respondent Nos.5 & 6.
(2.) Brief facts of the case may be noticed at the outset. The petitioner No.1 is a matriculate and orthopedically handicapped to the extent of 45%. The petitioner No.2 is a Higher Secondary School Leaving Certificate Examination pass and also orthopedically handicapped to the extent of 50%. The petitioner Nos.3 & 4 are also orthopedically handicapped to the extent of 40% and 45% respectively and they both have passed their Higher Secondary School Leaving Certificate Examination.
(3.) The Director of Social Welfare Department (respondent No.4) issued an advertisement for filling up of 662 numbers of backlog vacancies in the Grade-III and Grade-IV posts lying vacant under various departments of Government of Assam which were reserved for physically disabled persons. The advertisement was published in the Assamese Daily Newspaper "Asomiya Khobor" dated 09.06.2005 (Annexure-3). It was notified that the candidates whose names were forwarded by the District Employment Exchange Officer to the Office of the respondent No.4 will be invited by the District Social Welfare Officer to appear for interview.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.