TARU TALO Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-3-172
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on March 29,2018

TARU TALO Appellant
VERSUS
STATE OF ARUNACHAL PRADES And 2 ORS Respondents

JUDGEMENT

Kalyan Rai Surana - (1.) Heard Mr. R. Sonar, the learned counsel for the petitioner. Also heard Mr. R.H. Nabam, the learned Addl. Advocate General for the State, assisted by Ms. Pubi Pangu, learned Government Advocate, appearing on behalf of the State respondents No. 1 and 2 as well as Mr. T. Tapak, the learned counsel appearing for the respondent No. 5.
(2.) The challenge in this writ petition is the order of transfer of the petitioner. He is presently working as the Director of Industries, Government of Arunachal Pradesh and in the public interest, the Chief Secretary of the Government of Arunachal Pradesh had transferred the petitioner to take over the new assignment as the Director, (DoTCL) and Registrar (CIC). Against the said transfer order, the petitioner moved the Chief Secretary to the Government of Arunachal Pradesh by his representation dated 05.02.2018 for reviewing/modifying the transfer/posting order. Thereafter, the present writ petition was filed before this Court to challenge the transfer order with a prayer for setting aside and quashing the said transfer/posting order dated 25.01.2018 issued on 01.02.2018 and for alternatively directing the respondent authorities to allow the petitioner to continue his tenure as a Director of Industries till 31.03.2018 as well as for a direction to the respondent authorities for disposing of his pending representation dated 05.02.2018.
(3.) The petitioner's case in brief is that while he is serving as a Director of Industries, Government of Arunachal Pradesh, he was transferred and posted as the Director (DoTCL) and Registrar (CIC) by office order No. PERS-04/2018 dated 25.01.2018 which was passed by the Chief Secretary to the Government of Arunachal Pradesh. Thereafter, the petitioner had submitted a representation before the Chief Secretary to the Government of Arunachal Pradesh for reviewing/modifying the transfer/posting order.;


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