JUSMITA BORAH Vs. STATE OF ASSAM AND 3 ORS REP BY SECY TO GOVT OF ASSAM
LAWS(GAU)-2018-7-48
HIGH COURT OF GAUHATI
Decided on July 16,2018

Jusmita Borah Appellant
VERSUS
State Of Assam And 3 Ors Rep By Secy To Govt Of Assam Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Mr. C Goswami, the learned counsel for the petitioner and Mr. A Das who appears on behalf of Mr. SK Medhi, learned Senior counsel, Gauhati High Court.
(2.) Briefly, the case of the writ petitioner is that her father who was working as Sheristadar under the establishment of the District and Sessions Judge, Jorhat died in harness on 17.01.2011. Thereafter, the brother of the present writ petitioner who is the son of late employee concerned submitted an application for compassionate appointment before the respondent No.4, which was followed by another application submitted on 07.06.2011 by the petitioner's mother wherein it was indicated that since her son wanted to pursue further studies, petitioner may be considered for compassionate appointment instead.
(3.) The case of the writ petitioner was placed before the District Level Committee (DLC) on 20.01.2012 and the petitioner was recommended for appointment on compassionate ground. Thereafter, the Joint Legal Remembrancer and Joint Secretary to the Government of Assam, Judicial Department vide communication dated 14.03.2013 sought for certain details with regard to the recommendation of the petitioner. Thereafter, the respondent No.4 informed the Joint Legal Remembrancer and the Joint Secretary to the Government of Assam, Judicial Department vide communication dated 03.04.2013 that the recruitment to the post of LD Assistant (Grade-III post) under the establishment of the respondent No.4 was to be centrally done by the Gauhati High Court and therefore, the petitioner may apply for the post as and when advertisement is published by the Gauhati High Court.;


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