BINOY KUMAR NATH AND ORS. Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-4-129
HIGH COURT OF GAUHATI
Decided on April 12,2018

Binoy Kumar Nath And Ors. Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA, J. - (1.) Heard Mr. S Kataki, learned counsel for the petitioners in WP(C) No. 3658/2013 Mr. SS Dey, learned Senior counsel for the petitioners in WP(C) No. 2369/2013 and WP(C) 2371/2013, Mr. SS Goswami, learned counsel for the petitioner in WP(C) No. 5073/2014 and WP(C) No. 5076/2014, Mr. BD Konwar, learned Senior counsel for the petitioners in WP(C) No. 5559/2014 and WP(C) 3999/2014, Mr. DK Saikia, learned counsel for the petitioners in WP(C) No. 2937/2013, WP(C) No. 3799/2013, WP(C) No. 3807/2017, WP(C) No. 3811/2013, WP(C) No. 3895/2013, WP(C) No. 4029/2013 and WP(C) No. 4820/2013. Also heard Mr. D Saikia, learned Senior Additional Advocate General assisted by Mr. P. Nayak, learned Standing Counsel for the Finance Department and Mr. N. Sarma as well as Mr. S.P. Bhattacharjee, learned Standing Counsel for the Education Department.
(2.) The learned counsel for the writ petitioners in the other writ petition had adopted the arguments led by the aforementioned counsel and have not made any independent or distinct submission of their own.
(3.) The core facts leading to this batch of writ petitions can be culled out from the various writ petitions as well as the submissions of different learned counsel for either parties is that an advertisement dated 28.12.1996 was issued by the Director of Elementary Education Assam, inter alia, inviting applications for participating in a selection process in respect of 7500 posts of teachers spread over the entire State of Assam. Most of the present petitioners have participated in the said selection process and are stated to have been selected. Although neither side could provide a definite information, but what can be inferred is that perhaps some appointments were made pursuant to the said selection, although such appointments, if made, are not connected with the dispute raised in the present petitions. But, however, none of the present petitioners, who claim that they were also selected in the said selection process were so appointed.;


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