MUNIN DUTTA S/O LT MANI DUTTA Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-9-13
HIGH COURT OF GAUHATI
Decided on September 04,2018

Munin Dutta S/O Lt Mani Dutta Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Ms. K. Devi, learned counsel for the petitioner. Also heard Mr. A. Deka, learned standing counsel for the Secondary Education Department.
(2.) The petitioner claims that he was appointed as a Grade-IV employee in the Dhenukhana H.S. School in the Lakhimpur district as per the order of the Director of Secondary Education dated 08.02.1994. Upon being so appointed, the petitioner continued to remain in service without any interruption and the in the resultant situation claims that a right of regularization had accrued to him as provided by the Hon'ble Supreme Court in Secretary, State of Karnataka vs- Umadevi & Ors., 2006 4 SCC 1.
(3.) The petitioner is also aggrieved by the communication dated 12.09.2012 of the Director of Secondary Education, Assam, by which the Inspectors of School of different district had been directed to initiate the process for appointment on a regular basis against the Grade-IV posts in various High and Higher secondary schools. According to the petitioner, if the regular recruitment is undertaken and the claim of the petitioner is not given a consideration, the same would violate his legal right.;


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