PRAVANGSHU CHOUDHURY S/O LT PANDIT CHANDRA CHOUDHU Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-6-42
HIGH COURT OF GAUHATI
Decided on June 07,2018

Pravangshu Choudhury S/O Lt Pandit Chandra Choudhu Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. M. H. Laskar, counsel for the petitioner. Also heard Mr. N. Sarma, counsel for the Elementary Education Department.
(2.) The matter relates to the petitioner's claim for appointment on compassionate ground, which was rejected by the DLC, in its meeting minutes dated 17.07.2017, wherein it was held that the claim had been rejected, on the ground of late submission, since the government employee died on 24.06.1997 and the claimant applied on 29.01.2015.
(3.) The petitioner's case, in brief, is that the petitioner's father, Sri Pandit Lal Choudhury, died in harness on 24.06.1997, while working as an Assistant Teacher of 1224 No. Nilmoni L.P. School, Karimganj. The petitioner submitted an application in the year 1997 to the Deputy Inspector of Schools, Karimganj, praying for appointment on compassionate ground. He again submitted his particulars for compassionate appointment in the year 2005 and 2007, as per the direction of the respondent authorities. The petitioner's counsel submits that the petitioner's application was ultimately considered by the DLC, in its meeting held on 17.07.2017, but his case was rejected, on the ground of late submission. The petitioner submits that the ground for rejection of the petitioner's application for compassionate appointment is false and baseless, inasmuch as, the Under Secretary to the Government of Assam, Education/Elementary Department, had written a letter to the Deputy Inspector of Schools, Karimganj, on 28.09.2006, requesting him to furnish the proposal of the petitioner for appointment on compassionate ground.;


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