BIDHU BHUSAN NATH AND 67 ORS Vs. STATE OF ASSAM AND 8 ORS
LAWS(GAU)-2018-5-93
HIGH COURT OF GAUHATI
Decided on May 21,2018

Bidhu Bhusan Nath And 67 Ors Appellant
VERSUS
State Of Assam And 8 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. I. Choudury, learned Senior Counsel for the petitioners. Also heard Mr. N. Sarma, learned Standing Counsel for the Elementary Education Department.
(2.) The petitioners claim to have been appointed after due selection sometime in the years 1993 to 1996 as Assistant Teachers in different L.P. Schools. From 1993 upto 1996, they were paid their salary and allowances regularly. But from 1996 onwards, they did not receive the salary and allowances. One of the purported reason for not receiving, as stated by the petitioner, was perhaps, as because the petitioners were appointed against plan schemed posts and there were no proposed retention order.
(3.) Be that as it may, the petitioner approached this Court by way of an earlier writ petition being WP(C) No. 6930/2000 which was disposed of by the order dated 15.12.2000. In the said order of 15.12.2000, it was taken note of that from 1996 onwards, the petitioners have not received the salary and allowances and that the said petition was preferred for a direction to the authorities for payment of their salary and allowances. Accordingly, the writ petition was disposed of by directing that the concerned DEEO of Hailakandi would make an enquiry and pass appropriate orders on their claim for salary.;


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