MINATI BORA AND ORS Vs. STATE OF ASSAM AND ORS
LAWS(GAU)-2018-7-164
HIGH COURT OF GAUHATI
Decided on July 17,2018

Minati Bora And Ors Appellant
VERSUS
STATE OF ASSAM AND ORS Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. J. Ahmed, learned counsel for the writ petitioner. I have also heard Mr. N. Sarma, learned standing counsel, Education Department, Assam appearing for the respondent Nos. 1 to 3. None appears for the remaining respondents.
(2.) The writ petitioners herein are amongst the 34 candidates who were appointed in the Directorate of SCERT on Ad-hoc basis on different dates during the year 1996. Although their initial appointments were for 04 months only, yet, their services were extended from time to time and eventually on the basis of the recommendation made by the Screening Committee in its meeting held on 21-08-2004, the services of the petitioners were regularized w.e.f. 01- 10-2007. The orders of regularization of their services were issued with the approval of the Finance Department. The grievance expressed in this writ petition pertains to the date from which the regularization was given effect to.
(3.) According to the writ petitioners the order of regularization ought to have been given effect from the date of their initial appointment since such appointments were made against the sanctioned vacant posts. However, instead of doing so, the effect of the regularization has been given from 01-10-2007.;


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