N MOLINA SINGHA Vs. STATE LEVEL COMMITTEE AND 4 ORS
LAWS(GAU)-2018-11-79
HIGH COURT OF GAUHATI
Decided on November 26,2018

N Molina Singha Appellant
VERSUS
State Level Committee And 4 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. AM Barbhuiya, learned counsel for the petitioner, Mr. K. Nayak, learned Additional Senior Government Advocate appearing for the respondent Nos. 1 and 4 and Mr. A. Deka, learned Standing Counsel for the Elementary Education Department.
(2.) The father of the petitioner late Tara Leima Singha, who wa working as an Assistant Teacher in A Radha Maipuri ME School, died in harness on 08.08.2000. Upon his death, the petitioner submitted an application for compassionate on 11.07.2001. The said application was placed before the DLC of Cachar district on 31.07.2012 and by its resolution of the said date, the petitioner was recommended for compassionate appointment against the post of Assistant Teacher in LP School. The DLC had worked out that for the given period, 33 vacancies were available for compassionate appointment in respect of Assistant Teacher in LP School and had specifically recommended the petitioner against one of the 33 available vacancies.
(3.) When the matter was placed before the SLC in its meeting held on 20.07.2017, the claim of the petitioner was rejected by merely stating that it is an old case.;


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