KEMO LOLLEN Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-5-225
HIGH COURT OF GAUHATI
Decided on May 09,2018

Kemo Lollen Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. D. Panging, learned counsel for the petitioner.
(2.) Also heard Mr. R.H. Nabam, learned Addl. Advocate General assisted by Ms. P. Pangu, learned junior Government advocate appearing for the State respondent Nos. 1, 2, 3 and 4 and Mr. P.K. Tiwari, learned senior counsel assisted by Mr. L. Norbu, learned counsel appearing for respondent No. 5 and Ms. N. Danggen, learned counsel appearing for respondent No. 6.
(3.) By this writ petition filed under Article 226 of the Constitution of India, the petitioner has challenged his transfer vide Order No. PERS-27/2015 dated 2.5.2018. By the said order, the petitioner who is an APCS (Admn. Grade) and posted as Deputy Commissioner, Lower Subansiri District Ziro, was transferred, directing him to report to the Chief Secretary, Govt, of Arunachal Pradesh, for further posting. By the same order, the respondent No. 6, namely, Shri Chukhu Takar, A,PCS (Admn. Grade) serving as ADC, Balijan was transferred and posted in place of the petitioner as DC, Lower Subansiri District, Ziro. The said transfer order contained a direction that the respondent No. 6 shall move first while the petitioner shall stand relieved from the post of DC, Ziro with effect from the afternoon of 3rd May, 2018.;


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