KUMUD CHANDRA BORAH Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-4-28
HIGH COURT OF GAUHATI
Decided on April 19,2018

Kumud Chandra Borah Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Manash Ranjan Pathak, J. - (1.) Heard Mr. K. L.R. Yanthan, learned counsel for the petitioner. Also heard Mr. A. Deka, learned Standing counsel, Education Department for respondent Nos. 1 to 3, Ms. B. Gogoi, learned counsel for the respondent No.4 and Mr. P. J.Saikia, learned counsel for the respondent No.5.
(2.) The father of the petitioner was serving as a regular Grade IV employee in Narayanpur Higher Secondary School, in the district of Lakhimpur, a provincialised HS School of the State. After retirement of his father as there was no earning member in the family, on his application the School authority allowed the petitioner to serve as a Grade IV employee on honorary basis in the said HS School due to shortage of Grade IV employee in it and accordingly, the petitioner continued to serve in the said HS School as Grace IV employee on honorary basis since 02.01.2001. The petitioner herein prays for a direction to appoint him as a Grade IV employee in said Narayanpur HS School on regular basis against a vacant sanctioned post of Grade IV in the said School considering his period of service of honorary basis since 02.01.2001.
(3.) In this writ petition, the petitioner has also stated that interview for regular recruitment of Grade IV post in said HS School was held on 04.11.2012 in which he participated and he could come to know from reliable source that the authority of the School, the respondent No.4 recommended the name of the respondent No.5 for his appointment as a Grade IV employee in the said School.;


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