NIRANJAN KUMAR JHA Vs. STATE OF ARUNACHAL PRADESHPARLIAMENTARY SECRETARY (PLANNING)
LAWS(GAU)-2018-9-125
HIGH COURT OF GAUHATI
Decided on September 25,2018

Niranjan Kumar Jha Appellant
VERSUS
State Of Arunachal Pradeshparliamentary Secretary (Planning) Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. P.K. Roychoudhury, learned counsel for the appellant. Also heard Mr. B.D. Goswami, learned Additional Advocate General, Arunachal Pradesh, appearing for respondent Nos.1 5 and Mr. P.K. Tiwari, learned Sr. counsel appearing for respondent No.11.
(2.) This writ appeal is preferred under Chapter VA(2) of the Gauhati High Court Rules against the judgment and order dated 21.09.2018 passed by the learned Single Judge in WP(C) No.321(AP)/2018.
(3.) The writ appellant, who is working as an Executive Engineer (Electrical), has challenged the order of transfer dated 31.05.2018 transferring him from Namsai Electrical Division to the Office of the Superintending Engineer(E), Dirang and transferring respondent No.11 from the office of the Chief Engineer (P), WEZ, Itanagar to the post held by the writ appellant. By the said transfer order dated 31.05.2018, 12 Executive Engineers (Electrical) were transferred and all of them were arrayed as party respondents in the writ petition. Apart from the said order dated 31.05.2018, the writ appellant has also put to challenge the order dated 22.06.2018 passed by the Commissioner (Power), Government of Arunachal Pradesh, Itanagar, rejecting the representation submitted by the petitioner on 05.06.2018 against his order of transfer.;


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