LIMAYANGER AO Vs. STATE OF NAGALAND
LAWS(GAU)-2018-10-105
HIGH COURT OF GAUHATI
Decided on October 01,2018

Limayanger Ao Appellant
VERSUS
STATE OF NAGALAND Respondents

JUDGEMENT

KALYAN RAI SURANA, J. - (1.) Heard Mr. Taka Masa Ao, the learned Senior Advocate, assisted by Mr. Arenlong, the learned Advocate for the petitioners in both writ petitions. Also heard Mr. K. Wotsa, the learned Senior Govt. Advocate appearing for State Respondents No. 1 and 2 in both the writ petitions and Mr. R. Iralu, the learned Senior Advocate, assisted by Mr. L. Iralu, the learned Advocate for the private respondents No.3 to 7 in W.P.(C) No. 87(K)/2018 and private respondents No.3 to 16 in W.P.(C) No.88(K)/2018.
(2.) By W.P.(C) No. 87(K)/2018, filed under Article 226 of the Constitution of India, the petitioner has challenged the impugned (i) order No. HFW-7/A/12/2007/ 504 dated 09.06.2016 (Annexure-18) issued by the Commissioner and Secretary to the Govt. of Nagaland, Health and Family Welfare Department (hereinafter referred to as H&FW Department); (ii) order No. HFW-7/A/12/2007/504 dated 09.06.2016 (Annexure-19) issued by the Commissioner and Secretary to the Govt. of Nagaland, H&FW Department; (iii) order No. HFW-7/A/12/2007/504 dated 09.06.2016 (Annexure-20) issued by the Commissioner and Secretary to the Govt. of Nagaland, H&FW Department; and (iv) HFW-7/A/12/2007/118 dated 27.04.2017 (Annexure-21) issued by the Commissioner and Secretary to the Govt. of Nagaland, H&FW Department. By challenging the said orders, the petitioner is seeking restoration of the seniority of the petitioner over the private respondents to the post of Senior Pharmacist, Head Pharmacist, Deputy Chief Pharmacist/ District Pharmacy Officer, and for a direction to the authorities to consider the case of the petitioner for promotion to the post of Chief Pharmacist/ Deputy Director under the Directorate of H&FW Department. Case in the writ petition:
(3.) As requested by the learned Senior Advocate for the petitioner and agreed to by the learned Senior Advocate for the private respondents and the learned Senior Govt. Advocate, the facts of W.P.(C) No. 87(K)/2017 is taken as a lead case.;


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