LUKENA CHUTIA AND OTHERS Vs. THE STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-4-139
HIGH COURT OF GAUHATI
Decided on April 24,2018

Lukena Chutia And Others Appellant
VERSUS
The State Of Assam And Others Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA, J. - (1.) Heard Ms. M. Bordoloi, learned counsel for the petitioners and Mr. N. Sarma, learned Standing Counsel for the Elementary Education Department.
(2.) The four writ petitions WP(C) No. 778/2009, WP(C) No. 1989/2009, WP(C) No. 4135/2012 and WP(C) No. 5382/2011 pertain to more or less the same issue although the individual prayers made therein may be different. The difference of the prayers arises as the writ petitions were filed at different stages, where the immediate grievance of the petitioners may have been different.
(3.) WP(C) No. 778/2009 was preferred by about 10 petitioners claiming the relief that the respondents be directed to release their arrear as well as current salary and further as to why they should not be regularized as directed by this Court in WP(C) No. 8764/2001.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.