MEHBUB AHMED LASKAR Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-9-99
HIGH COURT OF GAUHATI
Decided on September 21,2018

Mehbub Ahmed Laskar Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S.K. Talukdar, the learned counsel for the petitioner as well as Mr. B.D. Das, the learned Senior Counsel assisted by Mr. R.A. Chouhdury, the learned counsel for the respondent No.6. Mr. S.P. Bhattacharjee, the learned Standing Counsel, Elementary Education Department appears for the respondent Nos. 1, 2, 4 & 5 and Mr. M.R. Adhikari, the learned Government Advocate appears for the respondent No.3.
(2.) Facts of the case in brief may be narrated at the outset. The petitioner is a Sub-Inspector of Schools and he was transferred to Hailakandi on 02.03.2017 vice to Sri Sailen Kumar Roy. The petitioner joined his place of posting on 06.03.2017. Thereafter, the transfer order was challenged by Mr. Sailen Kumar Roy by filing WP(C) No.1495 of 2017, but however, the same was dismissed by this Court vide order dated 18.04.2017.
(3.) The petitioner is currently serving as Sub-Inspector of Schools, Katlicherra-II under order dated 27.10.2017 issued by the Deputy Inspector of Schools, Hailakandi. By the same order one Sri Badrul Islam Choudhury, Sub-Inspector of Schools was entrusted with Khatlicherra-I under the Katlicherra Educational Block. However, Sri Badrul Islam Choudhury was placed under suspension vide order dated 18.12.2017 by the Director of Elementary Education, Assam and thereafter, vide order dated 29.12.2017 issued by the Deputy Inspector of Schools, Hailakandi, the petitioner was allowed to look after Katlicherra-I Circle. Thus, since 29.12.2017 the petitioner is under the charge of both the Katlicherra - I & II Circles.;


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