MADHAB CHANDRA KALITA S/O. LT. SIDDHI RAM KALITA Vs. THE STATE OF ASSAM AND 3 ORS.
LAWS(GAU)-2018-7-134
HIGH COURT OF GAUHATI
Decided on July 20,2018

Madhab Chandra Kalita S/O. Lt. Siddhi Ram Kalita Appellant
VERSUS
The State Of Assam And 3 Ors. Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. M. Bhagabati, learned counsel for the writ petitioner and Mr. M.R. Adhikary learned State Counsel appearing for all the respondents.
(2.) The controversy in the present writ petition is as to whether the date of birth of the petitioner is 31.03.1961 as claimed by him or whether it is 30.06.1958 as maintained by the respondents.
(3.) Brief facts of the case is that the petitioner was temporarily appointed as Jarikarak in the Nazarat Branch of the Office of the Deputy Commissioner, Kamrup, Guwahati vide order dated 29.02.1980, for a period of about nine months. Thereafter, he was temporarily appointed as peon under the same establishment vide order dated 13.08.1984. The petitioner was regularised in the said post w.e.f. 23.04.1986 vide order dated 07.05.1987. While in service, the petitioner appeared for the High School Leaving Certificate Examination in the year 1989, and was successful in the examination. In the High School Leaving Certificate Examination and admit card issued to him, his date of birth was recorded as 31.03.1961.;


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