DR. SEKHAR BRAHMA AND ANR. Vs. THE BODOLAND UNIVERSITY AND 4 ORS.
LAWS(GAU)-2018-5-165
HIGH COURT OF GAUHATI
Decided on May 10,2018

Dr. Sekhar Brahma And Anr. Appellant
VERSUS
The Bodoland University And 4 Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA, J. - (1.) Heard Mr. M.U. Mahmud, learned counsel for the petitioner. Also heard Mr. K.K. Mahanta, learned senior counsel appearing for the respondent Nos. 2 and 4 as well as Mr. A.K. Bhuyan, learned counsel appearing for the respondent No.1 and 3. None appears for the respondent No.5 who happens to be the consequential beneficiary of the order impugned in this writ petition.
(2.) The petitioner No.1, who was a lecturer in the Department of History in the Kokrajhar College was appointed in the Gauhati University as a Joint Registrar at its Kokrajhar campus in the year 1998. Upon enactment of the Bodoland University Act, 2009, the Gauahti University campus at Kokrajhar was converted to a full fledged university and the petitioner No.1 was transferred and posted as the Registrar of the said university in the year 2010. Similarly, the petitioner No.2 was initially appointed as a lecturer in the Department of MIL Bodo in the Kokrajhar College and in the year 2014, he was posted as the Director of Colleges and University Development Council (in short CUDC) under the Bodoland University.
(3.) In this writ petition, the petitioners assail the communication dated 05.07.2017 of the Secretary to the Govt. of Assam, whereby, the petitioner No.1 was asked to handover the charge of Registrar of the Bodoland University to the respondent No.5 and further to authorize any other suitable officer to discharge the work of Director CUDC of the Bodoland University. Prayers have been made to direct the respondent No.3 not to issue any advertisement for the post of Registrar and Director of the CUDC and also to allow the petitioners to continue to work till they attain the age of 62 years.;


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