NIRANJAN KUMAR JHA Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-9-167
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on September 21,2018

Niranjan Kumar Jha Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

AJIT BORTHAKUR, J. - (1.) Heard Mr. P. K. Roy Choudhury, learned counsel, appearing on behalf of the petitioner. Also heard Mr. Duge Soki, learned Addl. Senior Government Advocate, appearing on behalf of State Respondents No. 1 to 5; and Mr. P. K. Tiwari, learned senior counsel appearing on behalf of private respondent No. 11.
(2.) By this petition preferred under Article 226 of the Constitution of India, the petitioner, who is an Executive Engineer(E), has basically challenged the impugned transfer order, dated 31.05.2018, issued on 05.06.2018, by the respondent No. 1/Commissioner(Power), Government of Arunachal Pradesh, by which, he has been transferred from the office of the Namsai Electrical Division, Namsai, and posted to the office of the Superintending Engineer (E), Dirang, as EE(Planning). The petitioner, by this petition, has further challenged the impugned order, dated 22.6.2018, passed by the respondent No. 1/the Commissioner (Power), Government of Arunachal Pradesh, thereby rejecting the petitioner's representation, dated 5.6.2018.
(3.) It is to be stated that the petitioner, herein, had earlier filed the writ petition viz. WP (c)278(AP)2018, which was preferred against the above-quoted impugned transfer order, and the same was disposed of by the learned Single Judge at the motion stage itself by directing the respondent No. 1/ Commissioner (Power), Government of Arunachal Pradesh, to consider and dispose of the petitioner's representation, dated 5.6.2018, on or before 22.6.2018, and to maintain status quo, till then.;


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