RANJAN KUMAR BHATTACHARJEE Vs. SITENDRA CHANDRA ROY AND 6 OTHERS
LAWS(GAU)-2018-1-165
HIGH COURT OF GAUHATI
Decided on January 29,2018

Ranjan Kumar Bhattacharjee Appellant
VERSUS
Sitendra Chandra Roy And 6 Others Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) AND ORDER (Oral) - Heard Mr. MK Choudhury, learned Senior counsel for the writ petitioner in WP(C)No.470/2017 and Mr. RP Kakoti, learned Senior counsel for the respondent No. 6 in WP(C)No.470/2017 as well as Mr. DP Borah, learned counsel for the writ petitioner in WP(C)No.447/2017 as well as respondent No. 7 in WP(C)No.470/2017. Also heard Mr. N Sarma, learned Standing counsel, Secondary Education, Department, Assam.
(2.) Although, the Academic In-Charge of Narayan Nath Higher Secondary School has been arrayed as respondent No. 5, but considering the order proposed to be passed, it is deemed appropriate that the writ petition can be given its final consideration without hearing the respondent No. 5 for the present.
(3.) This order would also cover the case of the petitioner in respect of WP(C)No.447/2017, wherein the respondent No. 7 of WP(C)No.470/2017 has assailed the selection of the respondent No.6 for the post of Principal of the Narayan Nath Higher Secondary School. In fact, in WP(C)No.470/2017 also the said selection of respondent No. 6 to the post of Principal has been assailed.;


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