OIL INDIA LIMITED Vs. BHARGAV DUTTA
LAWS(GAU)-2018-11-80
HIGH COURT OF GAUHATI
Decided on November 26,2018

OIL INDIA LIMITED Appellant
VERSUS
Bhargav Dutta Respondents

JUDGEMENT

A. S. Bopanna, J. - (1.) Heard Mr. S.N. Sarma, learned senior counsel assisted by Mr. A. Sarma, learned counsel for the appellant. Also heard Mr. G.N. Sahewalla, learned senior counsel assisted by Mr. S. Murarka and Mr. A. Chetia, learned counsel for the respondent.
(2.) The appellant is before this Court assailing the order dated 24.08.2018 passed by the learned Single Judge in W.P.(C) No.4252/2014.
(3.) The respondent herein had participated in the selection process which had been initiated by the appellant through a notification dated 9.3.2012 for the post of Junior Assistant-1 (Clerk-cum-Computer Operator) Grade-V. Three posts had been reserved for hearing impaired. The respondent had applied under the said quota. The selection process was completed on 20.3.2014 and the select list was published on 20.05.2014. The respondent herein claiming to be aggrieved, that his non-selection was not justified, was before the learned Single Judge. The learned Single Judge having considered the matter in its entirety, has through the order dated 24.08.2018 allowed the writ petition and directed the appellant herein to re-conduct the interview/viva-voce pursuant to the notification dated 9.3.2012. It is in that light, the appellant claiming to be aggrieved is before this Court in this appeal.;


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