TAHER HOQUE LASKAR Vs. UNION OF INDIA AND 2 ORS
LAWS(GAU)-2018-7-34
HIGH COURT OF GAUHATI
Decided on July 13,2018

Taher Hoque Laskar Appellant
VERSUS
Union Of India And 2 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Mr. O. Laskar, learned counsel for the petitioner and Mr. M. Phukan, learned CGC appearing for all the respondents.
(2.) Considering the nature of grievance projected in this writ petition, the case is taken up for disposal at the motion stage itself.
(3.) The case of the petitioner is that he is a Head Constable working in the 147 Battalion of the CRPF and currently attached with the Intelligence Cell of Range/Sector Ops Range, CRPF, Silchar. The petitioner is aggrieved with the order of transfer sent vide Signals dated 21.05.2018 (Annexure-2) whereby, he has been transferred and posted from 147 Battalion to 3rd Battalion of the CRPF at Srinagar, Jammu & Kashmir. According to the petitioner, he has been posted in the 147 Battalion of the CRPF since 25.03.2010 and in the Intelligence Cell since 18.05.2016 and therefore, he could not have been transferred out before completion of the minimum tenure of posting permissible in a particular Range/Sector or Zone.;


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