SHAKIRA KHANOM Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-9-71
HIGH COURT OF GAUHATI
Decided on September 07,2018

Shakira Khanom Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S Banik, the learned counsel for the petitioner and Mr. N Goswami , the learned State counsel appearing for the respondent Nos. 1 to 6. None appears for the respondent No.7 despite notice.
(2.) This is the second time the petitioner is before this Court. The earlier writ petition being WP (C) No. 2081 of 2015 was disposed of on 14.03.2016, with a direction to the Director of Social Welfare Department, Government of Assam (respondent No.2) to cause an enquiry on the dispute raised regarding the residential status of the private respondent. On conducting such enquiry, it was directed that the parties be heard and thereafter, the respondent No. 2 should pass appropriate orders within a time frame of 3(three) months. It was also directed that till the conclusion of the enquiry, no appointment should be given to the private respondent.
(3.) However, despite such direction, the respondent No. 7 was appointed as Anganwadi Worker before the enquiry as directed, was completed and therefore, the petitioner is again before this Court.;


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