KUWALI SARKAR W/O CHATRA SING RAY Vs. STATE OF ASSAM
LAWS(GAU)-2018-1-110
HIGH COURT OF GAUHATI
Decided on January 05,2018

Kuwali Sarkar W/O Chatra Sing Ray Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. SK Roy, learned counsel for the petitioner. Also heard Mr. N Sarma, learned Standing counsel, Education Department, Assam and Ms. DD Barman, learned State counsel.
(2.) The petitioner in response to an advertisement issued by the Director of Secondary Education, Assam for the post of Computer Instructor has submitted her candidature. As per the requirement of the advertisement, the application forms are to be submitted online. Accordingly, the petitioner submitted her online application and in respect of the column 'Enter the last service details as an ICT/RGCLP Teacher', the petitioner stated that she worked in Ghilaguri Katashbari Higher Secondary School for the period w.e.f. 17.06.2010 to 27.07.2012. The petitioner further stated that she also worked in Khoragaon Higher Secondary School w.e.f. 18.02.2013 to 05.09.2016 and again in Santidham Kalibari Higher Secondary School w.e.f. 05.09.2016 to 30.06.2017.
(3.) After submission of the application online, when the petitioner had taken a printout of her application bearing application No.170914890, it was noticed that against the service details as an ICT/RGCLP Teacher, the working period in Khoragaon Higher Secondary School is shown as '0'. Accordingly, the petitioner has submitted a representation on 27.11.2017 before the Mission Director, RMSA, Assam, Kahilipara, Guwahati. However, it is the grievance of the petitioner that inspite of the anomaly brought before the Mission Director, no consideration has been given to the grievance of the petitioner.;


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