GANGA DHAR DAS Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-2-121
HIGH COURT OF GAUHATI
Decided on February 13,2018

Ganga Dhar Das Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Mr. N.N. Upadhayay, learned counsel for the petitioner, Mr. K.N. Choudhury, learned senior counsel appearing for the respondent No.6, Mr. K. Gogoi, learned Standing Counsel for the Higher Education Department and Mr. N.K. Neog, learned counsel appearing for the respondent Nos. 3, 4 and 5. Also Heard Mr. A. Chamuah, learned Standing Counsel for the UGC.
(2.) The petitioner who has the qualification of PhD Degree in the year 2003 and serving as an Associate Professor in the B.H College at Howli, had participated in a selection process for the post of Principal of the said College as per the advertisement dated 25.8.11. The respondent No.6, who is also an Associate Professor in the Tezpur University and has the required qualification, had also participated in the selection process pursuant to the said advertisement.
(3.) The advertisement prescribes the required qualification to be Master Degree with at least 55% marks from a recognized University, a PhD Degree in the concerned/allied/relevant discipline and be an Associate Professor/Professor with a total experience of 15 years of teaching experience/research administration in Universities/Colleges etc. The result of the selection finds place in the consolidated statement of marks awarded to the respective candidates by the Selection Committee. As per the consolidated statement of marks, the respondent No.6 Dr. Bhusan Chandra Pathak had secured the total marks of 456, whereas the petitioner Dr. Ganga Dhar Das had secured a total marks of 368. The selection and appointment of the respondent No.6 on 17.01.2012 has been assailed in this writ petition. The respondent No.6 accordingly joined his post on 23.01.2012.;


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