BADRI PRASAD BARUWATI Vs. STATE OF ASSAM AND 3 ORS REP
LAWS(GAU)-2018-10-74
HIGH COURT OF GAUHATI
Decided on October 25,2018

Badri Prasad Baruwati Appellant
VERSUS
State Of Assam And 3 Ors Rep Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. A. K. Sarma, learned senior counsel for the petitioner. Also heard C. K. S. Baruah, learned counsel appearing for the State respondent authorities.
(2.) The petitioner who is the Officer-in-Charge of Khatkhati P.S. was transferred to the said post on 13.12.2017 but within a short period about 10 months, was again transferred vide order dated 20.10.2018, and closed to the Ordinary Reserve.
(3.) The petitioner accordingly submitted a representation before the Superintendent of Police, Karbi Anglong, Assam on 21.10.2018 seeking to justify as to why the order dated 20.10.2018 was required to be recalled. It is stated that in spite of such representation being submitted, no consideration had been given to the same.;


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