ASHAB UDDIN MAZUMDER Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-2-41
HIGH COURT OF GAUHATI
Decided on February 21,2018

Ashab Uddin Mazumder Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M.H. Rajborbhuiyan, learned counsel for the petitioner. Also heard Mr. C. Bhattacharjee, learned counsel appearing for the Secondary Education Department.
(2.) Considering the nature of order to be passed, it is deemed that the respondent No.5 is not required to be heard for the present.
(3.) The petitioner was appointed as an Arts Graduate Teacher in Braja Hari Musafir High School, Silchar, w.e.f. 25.09.1992 at the stage when the said school was at a venture school. His service was subsequently approved by the Inspector of School, Cachar, on 16.03.1996. The name of the petitioner along with other staff was forwarded by the Headmaster for the purpose of provincialisation under the Assam Venture Educational Institution (Provincialisation of Service) Act, 2011. But in the process, the District Scrutiny Committee had dropped the name of the petitioner as the 3rd graduate teacher of the school and in his place, the name of one Himani sutradhar, who is otherwise at serial No.7 in order of seniority was included.;


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