LAKHI NARAYAN SONOWAL AND 7 ORS Vs. SUSMITA SUTRADHAR DAS AND 2 ORS
LAWS(GAU)-2018-7-24
HIGH COURT OF GAUHATI
Decided on July 11,2018

Lakhi Narayan Sonowal And 7 Ors Appellant
VERSUS
Susmita Sutradhar Das And 2 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. R.K. Bora, learned counsel for the applicants/respondent Nos.3, 4, 6 to 11 of the writ petition as well as Ms. D. Borgohain, learned counsel representing the opposite party/writ petitioner. Also heard Mr. N. Sarma, learned counsel representing the Elementary Education Department.
(2.) Having regard to the facts in issue, more particularly the order dated 29.12.2017, which is the bone of contention in the writ petition, together with the provisions under the Assam Education (Research and Training-Gazetted and Non-Gazetted) Service Order, 2017, I am not inclined to alter/modify the interim order passed by this Court on 12.1.2018. Parties are also agreed that the writ petition itself be heard on merits on an early date.
(3.) Having regard to the above, no order is passed in the present Interlocutory Application. However the application, on the prayer of Mr. Bora is treated as the stand of the privaterespondents in the writ petition.;


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