RUPA MONI GOGOI DAS W/O LATE LABON CH DAS Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-8-64
HIGH COURT OF GAUHATI
Decided on August 17,2018

Rupa Moni Gogoi Das W/O Late Labon Ch Das Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. P Deka, the learned counsel for the petitioner and Mr. N Goswami, the learned State counsel appearing for the respondent Nos. 1, 2 and 5. Mr. DP Borah, the learned Standing counsel, Health Department appears for the respondent Nos. 3 and 4.
(2.) Considering the nature of grievance projected by the petitioner, the case is taken up for disposal with the consent of the parties.
(3.) The writ petitioner has approached this Court for the third time. Brief facts of the case is that the husband of the petitioner was employed as Grade-IV worker at Banmukh Public Mini Health Centre in the district of Sivasagar under the Health and Family Welfare Department. Unfortunately, while he was in service he expired in harness on 08.12.2010 after rendering about 22 years of service. The petitioner who is the wife of the late Government employee having faced severe financial crisis, submitted an application for compassionate appointment before the respondents concerned. Her application was forwarded by the Director of Health Services to the Deputy Commissioner of Sivasagar district on 14.07.2011 for placing the same before the District Level Committee (DLC). However, as no subsequent steps were taken by the authority concerned, the petitioner being aggrieved approached this Court by filing WP (C) No. 2957 of 2012. The writ petition was disposed of on 19.06.2012 with a direction to the respondents to examine the case of the petitioner in terms of the guidelines formulated in the Achyat Ranjan Das vs- State of Assam & Ors., 2006 4 GauLT 674 and other connected writ petitions within the time frame of two months. However, despite the direction, no steps were taken and therefore, the petitioner filed her second writ petition i.e. WP ( C) No. 2141 of 2016. During the pendency of the writ petition, it transpired from the response made by the respondents that the case of the petitioner had been duly recommended by the DLC. Therefore, taking note of the recommendation made by the DLC, the writ petition was disposed on 18.05.2016 directing the DLC to place the case of the petitioner before the SLC at the earliest and within a time frame i.e. 60 days from the date of the order.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.