JITENDRA KUMAR DAS Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-5-47
HIGH COURT OF GAUHATI
Decided on May 04,2018

Jitendra Kumar Das Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. R. Dubey, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Secondary Education Department.
(2.) The petitioner who initially joined as an Assistant Teacher in Singimari High School on 28.04.1993 was transferred as an Assistant Teacher in Railway High School, Rangia. Later on, he was promoted to the post of Headmaster of the Railway High School by an order dated 28.07.2011. While he was serving as the Headmaster, the petitioner was granted earned leave for 14 days i.e. from 10.10.2011 to 23.10.2011 as per the order of the Director of Secondary Education on 26.12.2011. Later on, he was granted a further leave of 19 days from 04.06.2012 to 22.06.2012 by another order of the Director dated 26.02.2013.
(3.) In spite of such leave being granted to the petitioner, the Director of Secondary Education, Assam by the communication dated 21.04.2015 had warned and cautioned the petitioner not to flaunt government rules or else action would be taken against him. In the said order, it is stated that the petitioner was unauthorizedly absent from 10.10.2011 to 23.10.2011 & 04.06.2012 to 22.06.2012.;


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