PARIMAL CHANDRA MONDAL AND 4 ORS Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-6-74
HIGH COURT OF GAUHATI
Decided on June 13,2018

Parimal Chandra Mondal And 4 Ors Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. N.N.B. Choudhury, learned counsel for the petitioners as well as Mr. C.K.S. Baruah, learned Government Advocate appearing for all the respondents.
(2.) The petitioners' before this Court are serving as tracers under the PWD (Roads) Department. The grievance of the petitioners' is that no promotion is made to the next promotional post of Sub-Engineer, Grade-II (Techl.) after 2011.
(3.) It is also submitted that during the intervening period, there has been a number of deaths and superannuations thereby reducing the number of Tracers in the department. However, from the draft seniority list starting from the year 2006 up to the year 2017, there has been a drastic increase in the number of Tracers without any appointments being made and thereby bringing down the seniority position of the petitioners' below those new appointees without any notice being given.;


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