BIJIT SAIKIA AND 12 ORS Vs. STATE OF ASSAM AND 8 ORS
LAWS(GAU)-2018-5-72
HIGH COURT OF GAUHATI
Decided on May 16,2018

Bijit Saikia And 12 Ors Appellant
VERSUS
State Of Assam And 8 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. R Mazumdar, learned counsel for the petitioners. Also heard Mr. S P Choudhury, learned Government Advocate appearing for the respondent Nos. 1, 5 and 9 as well as Mr. P Nayak, learned Standing counsel, Finance Department appearing for the respondent Nos. 6, 7, and 8.
(2.) Both these writ petitions having common cause of action and the reliefs sought being similar are being disposed of by this common judgment.
(3.) The petitioners are serving as Tax Collectors, LDA, Peon/chowkidar in different panchayats and Zila Parishads in the Districts of Jorhat, Majuli and Lakhimpur. The petitioner's are aggrieved by the order dated 03.12.2015 and 21.11.2015 passed by the Additional Chief Secretary to the Government of Assam, Panchayat and Rural Development Department whereby the cases of some of the petitioner's were rejected for regularization.;


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