RATNA DUTTA @ RATNA ROY Vs. THE STATE OF ASSAM AND 6 ORS.
LAWS(GAU)-2018-3-100
HIGH COURT OF GAUHATI
Decided on March 14,2018

Ratna Dutta @ Ratna Roy Appellant
VERSUS
The State Of Assam And 6 Ors. Respondents

JUDGEMENT

MANASH RANJAN PATHAK,J. - (1.) Heard Mr. Debasish Nandi, learned counsel for the petitioner. Also heard Mr. Abani Deka, learned standing counsel, Education Department for respondent Nos. 1 to 5, Mr. Tapan Roy, learned counsel for respondent No. 7 and Mr. Unni Krishnan Nair, learned senior counsel assisted by Ms. Niharika Shyamal, learned counsel for respondent No. 8.
(2.) Though notice of this case has been served on respondent No. 6 but, he has not appeared in the matter. Hence the matter proceeded exparte against said respondent.
(3.) The matter relates to selection and appointment to the post of regular Principal in National Higher Secondary School, Lumding, a provincialised Higher Secondary School, pursuant to the Advertisement dated 21.06.2016.;


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