ASISH DAS Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-8-54
HIGH COURT OF GAUHATI
Decided on August 14,2018

Asish Das Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. B. Purakayastha, learned counsel for the petitioner. Also heard Mr. N. Dhar, learned counsel for the respondent No.7 as well as Mr. N. Sarma, learned standing counsel for the Secondary Education Department, Mr. K. Nayak, learned counsel for the State Selection Board, Mr. I. Alam, learned counsel for the respondent NCTE and Mr. S.C. Keyal, counsel for the Assam University.
(2.) The petitioner having the qualification of M.A and B.Ed with 17 years teaching experience as a graduate teacher was appointed as the Principal of Public High School on 02.05.2017 on a regular basis. The appointment of the petitioner has been assailed by the respondent No.7 in a separate writ petition being WP(C) No.2785/2017.
(3.) In the circumstance, the petitioner deemed it appropriate to prefer the present writ petition assailing the B.Ed degree of the respondent No.7 to the effect that in the event the B.Ed degree of the respondent No.7 can be declared to be invalid, the petitioner would gain some advantage in the other writ petition. The ground for assailing the B.Ed degree of the respondent No.7 is that respondent No.7 had obtained the degree by undergoing the course in an institute called Vivekananda College of Education, Karimganj.;


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