TAPAS BEZBARUAH S/O TARAPADA SEAL Vs. STATE OF ASSAM AND 9 ORS
LAWS(GAU)-2018-2-21
HIGH COURT OF GAUHATI
Decided on February 19,2018

Tapas Bezbaruah S/O Tarapada Seal Appellant
VERSUS
State Of Assam And 9 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M.R. Khandakar, learned counsel for the petitioner. Also heard Ms. D.D. Barman, learned Addl. Senior Govt. Advocate appearing for the respondent Nos. 1, 4, 6 and 7 and Mr. N. Sarma, learned standing counsel for the respondent Elementary Education Department of the Govt. of Assam.
(2.) The petitioner made an application under the RTI before the respondent No.8 being the Principal of Azitullah Public Higher Secondary School for providing him with the information as regards the total marks obtained by him in the written test, computer-cumtype writing test and viva voce separately as well as the marks obtained by the five candidates who have been declared to be qualified in the written test. Further information was also sought for as regards the marks in HSLC and HS examination of all the five candidates as well as the details of selection procedure and marks distribution for the post of LDA of Azitullah Public Higher Secondary School.
(3.) As the required information was not provided, the petitioner made an application before the First Appellate Authority being the Deputy Commissioner, South Salmara. The Deputy Commissioner, South Salmara had forwarded the RTI application of the petitioner to the Principal of of Azitullah Public Higher Secondary School on 31.10.2017 for doing the needful.;


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