SHAJAMAL ALI Vs. STATE OF ASSAM AND 7 ORS
LAWS(GAU)-2018-5-113
HIGH COURT OF GAUHATI
Decided on May 28,2018

Shajamal Ali Appellant
VERSUS
State Of Assam And 7 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. S Hoque, learned counsel for the petitioner. Also heard Mr. JH Saikia, learned counsel for the respondent No.8. Mr. N Sarma, learned counsel appears for the Elementary Education Department whereas Ms. B Devi, learned counsel appears for the respondent No.3.
(2.) The petitioner s case in brief is that he is the Headmaster of No.1 Pub Kurihamari L.P. School in the district of Nalbari. The petitioner filed WP ( C) No. 4988 of 2013 along with other Headmasters of other schools for getting a DISE Code in respect of the school. WP ( C) No. 4988 of 2013 was disposed of vide order dated 02.09.2013, by directing the competent authority to pass a speaking order on the grievance of the petitioner. In pursuance to the above, respondent Nos. 3 and 4 issued the DISE Code in respect of the petitioner s school. However, the name of the petitioner did not appear in the said DISE Code and instead the name of the respondent No. 8 appeared as Headmaster of the said school in question.
(3.) Being aggrieved, the petitioner has filed the present writ petition.;


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