BAIKUNTHA KUMBANG (PEGU) Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-6-84
HIGH COURT OF GAUHATI
Decided on June 13,2018

Baikuntha Kumbang (Pegu) Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Ms. M Boruah, learned counsel for the petitioner who submits that the petitioner's father died in harness on 02.12.2015, while serving as Assistant Teacher in Bilatia L.P. School, Majuli. The petitioner applied for compassionate appointment on 09.03.2016 and the District Level Committee (DLC) recommended the name of the petitioner for compassionate appointment as Assistant Teacher of Bilatia L.P. School on 01.09.2016. The State Level Committee (SLC) however rejected the petitioner's application on 20.07.2017 on the ground that the petitioner did not have sufficient educational qualification, i.e. 50% marks in the HSSLC examination.
(2.) The petitioner's counsel submits that even though the petitioner's case was rejected in respect of a Grade-III post, the petitioner could have been considered for a Grade-IV post. She also submits that the present case is covered by the order dated 25.04.2018, passed in WP (C) No. 7003 of 2017, inasmuch as, in the WP (C) No. 7003 of 2017, the petitioner's case for appointment had been rejected on the same ground and this Court had directed that the petitioner could have also been considered against a Grade-IV post.
(3.) Mr. A Deka, learned counsel for the respondent Nos. 1, 3, 6 and 7 and Ms. DD Barman, learned counsel for the respondent Nos. 2, 4 and 5 fairly submit that the present case is a covered matter and a similar direction can be passed in this case.;


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