KUTUB UDDIN Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-11-78
HIGH COURT OF GAUHATI
Decided on November 26,2018

KUTUB UDDIN Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) None appears for the petitioner when the matter is taken up today, although Mr. N.H Barbhuiya, learned counsel for the petitioner had argued the matter when it was heard on 13.11.2018. Heard Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department.
(2.) The petitioner was appointed in the Naitor Sonapur ME Madrassa as an Assistant Teacher in the intermediate scale of pay on 16.11.1991. Thereafter, by an order of 05.03.2001 his services were regularized w.e.f. 01.08.2000. By an order dated 27.11.2006, the Naitor Sonapur ME Madrassa, where the petitioner was serving was amalgamated with F.A Ahmed High School under certain terms and conditions. It is stated that one of the terms and condition of the amalgamation was that the amalgamation was made without prejudice to the up-gradation of scale of pay of teachers working in ME School at intermediate scale of pay.
(3.) After the amalgamation, the petitioner made a representation on 11.03.2014 before the authorities inter-alia praying that his services be up-graded from the intermediate scale of pay to the graduate scale of pay in terms of the amalgamation order. As no such consideration was given, the petitioner prefers this writ petition seeking the relief that a direction be issued to the respondent authorities that in the terms of the amalgamation order, the petitioner be given the benefit of the graduate scale of pay.;


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