SAROJ KR. NATH AND OTHERS Vs. STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-1-152
HIGH COURT OF GAUHATI
Decided on January 24,2018

Saroj Kr. Nath And Others Appellant
VERSUS
State of Assam and Others Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. A.R. Tahbildar, the learned counsel representing the petitioners and Mr. N. Goswami, the learned Government Advocate who appears for all the respondents.
(2.) The case of the petitioners in brief is that the respondents issued an advertisement inviting applications from interested candidates to apply for 702 posts of Constable in the Assam Forest Protection Force (AFPF). The advertisement was published in a local daily 'The Assam Tribune' on 28.02.2009. The scheme of the selection was that in order to be eligible for the post, a candidate must possess HSLC pass or equivalent examination. In addition, the required physical measurement, weight and age were also prescribed. Candidates would firstly be required to qualify in the physical fitness test and thereafter, they would be called for the viva voce test.
(3.) The applications submitted by the petitioners were accepted and they participated in the physical fitness test which they qualified. Thereafter, they were called for the viva voce test which according to them they had performed well but however, when the final select list for the post of AFPF Constable was published in the local daily on 28.02.2009 (Annexure-G), the petitioners did not find themselves amongst those selected.;


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