BHUPEN DEORI Vs. BINUMAI DOLEY
LAWS(GAU)-2018-11-88
HIGH COURT OF GAUHATI
Decided on November 28,2018

Bhupen Deori Appellant
VERSUS
Binumai Doley Respondents

JUDGEMENT

A.S. Bopanna, J. - (1.) The appellant is before this Court assailing the judgment & order dated 19.12.2013 passed by the learned Single Judge in WP(C) No.1875/2010. The learned Single Judge, while entertaining the said writ petition filed by the respondent No.1 herein, had set aside the selection of the appellant herein and had directed that the private respondent No.1 herein be considered for appointment. The appellant, therefore, claiming to be aggrieved by the said judgment & order is before this Court in this appeal.
(2.) We have heard Mr. N. Baruah, learned counsel for the appellant. Also heard Mr. T.J. Mahanta, learned senior counsel, appearing for the respondent No.1 and Mr. Y.S. Mannan, learned standing counsel, PWD, appearing for the respondent Nos.2, 3 & 4. We have also perused the appeal papers.
(3.) The factual matrix relating to the present issue is that the official respondents herein had called for applications for selection to the 2(two) vacant posts of Lower Division Assistant (LDA) under the Public Works Department, North Lakhimpur Building Division. The selection process was held on 27.01.2010. The procedure as contemplated had been decided in the minutes of the meeting of the Selection Committee held on 31.10.2009, whereunder the marks were determined as follows:- "1. Marks of the test:- (i) Written test = 60 Marks. (ii) Manual type = 10 Marks. (iii) Computer Application = 15 Marks. (iv) Viva-Voce = 15 Marks (10 Marks for academic performance and 5 Marks for personality test)";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.