SUSMITA DEB SHOME Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-8-53
HIGH COURT OF GAUHATI
Decided on August 14,2018

Susmita Deb Shome Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. N. Dhar, learned counsel for the petitioner. Also heard Mr. R.P. Kakati, learned senior counsel appearing for the respondent No.6, Mr. S. Dey, learned counsel appearing for the respondent No.5 and Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department.
(2.) The petitioner was appointed as a Graduate Teacher in the Public Higher Secondary School, Karimganj as per the order dated 11.03.1992, whereas the respondent No.6 was appointed as a Science Graduate Teacher in the Bhanga Higher Secondary School on 23.03.1992. Both the petitioner as well as the respondent No.6 participated in a selection process for the post of Principal of the Public Higher Secondary School.
(3.) By a communication of the Inspector of School, Karimganj, the name of Sri Asit Bhusan Deb was approved by the Government of Assam to be the President of the School Management and Development Committee (SMDC) of the Public Higher Secondary School, Karimganj and accordingly by the resolution dated 19.10.2016 a new SMDC of the School with Sri Asit Bhusan Deb as President was formed.;


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