LAKSHI KANTA BHARALI S/O LT KAYA RAM BHARALI Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-6-40
HIGH COURT OF GAUHATI
Decided on June 07,2018

Lakshi Kanta Bharali S/O Lt Kaya Ram Bharali Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. B Purkayastha, learned counsel for the petitioner. Also heard Mr. K Nayak, learned counsel for the Social Welfare Department , respondent No.4. The petitioner, who is a teacher in the Jorhat Blind School, a Secondary school had completed his B.Ed from Calcutta University on 21.08.2015. The petitioner's claim is that under the provisions of Office Memorandum dated 07.03.1998, the petitioner is entitled to one advance increment for having a higher qualification.
(2.) The Director of Social Welfare Department has filed an affidavit, which states that the claim of the petitioner has been forwarded to the Principal Secretary to the Government of Assam, Social Welfare Department and that the same is under process.
(3.) The counsels for the petitioner and the Social Welfare Department submit that the writ petition can be disposed off if a direction is issued to the Principal Secretary to the Government of Assam, Social Welfare Department to take a decision on the petitioner's application for one advance increment within a specified time period.;


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