T. JAMEDI LONGKUMER (DR.) Vs. STATE OF NAGALAND
LAWS(GAU)-2018-7-122
HIGH COURT OF GAUHATI (AT: KOHIMA)
Decided on July 02,2018

T. Jamedi Longkumer (Dr.) Appellant
VERSUS
STATE OF NAGALAND Respondents

JUDGEMENT

S.SERTO,J. - (1.) This is a petition under Article 226 of the Constitution of India praying for quashing and setting aside the impugned notifications (i) dated 29.06.2010 (at Annexure-M of the Writ petition), (ii) Notification dated 21.03.2011 (at Annexure-L of the writ petition) and, (iii) Notification dated 30.03.2017 (at Annexure-H of the writ petition). And further praying for a direction directing the respondent authorities to fix the seniority of petitioners above the private respondents as per merit list notified by Nagaland Public Service Commission (NPSC).
(2.) Heard Mr. C.T. Jamir, learned senior counsel for the petitioners assisted by Mr. Wati Jamir, learned counsel and also heard Ms. S. Mere, learned Govt. Advocate appearing for the official respondents.
(3.) The brief facts and circumstances reading to the filing of the writ petition are as follows : In the year 2004, Nagaland Public Service Commission (NPSC) conducted a recruitment examination for filling up various vacancies in the post of lecturer under the Department of Education, Government of Nagaland. The petitioners and the Respondent No.4 and 5 also appeared in that examination and all of them were selected. In the selection/merit list published by Nagaland Public Service Commission (NPSC) the petitioners and the respondents 4 and 5 were placed as follows : ;


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