PALLAB CHAKRABORTY S/O. LT. PARTHA PRATIM CHAKRABORTY Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-1-177
HIGH COURT OF GAUHATI
Decided on January 24,2018

Pallab Chakraborty S/O. Lt. Partha Pratim Chakraborty Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. IH Saikia, the learned counsel for the petitioner and Mr. MR Adhikari, the learned Government Advocate for all the respondents.
(2.) The case of the writ petitioner in brief is that his father who was working as an Accountant in the establishment of North Karimganj Block Development Office died in harness on 28.05.2013. The petitioner in terms of the relevant compassionate appointment scheme formulated by the State Government submitted his application for appointment on compassionate basis before the respondent authority concerned on 24.6.2013 i.e. the respondent No. 3. The respondent No. 3 thereafter forwarded the application to the Deputy Commissioner, Karimganj district who is also the Chairman of the District Level Committee (DLC) for considering the case of the petitioner. Subsequently, the DLC held its meeting on 21.02.2014 and upon considering the application of the petitioner, recommended him for appointment to the post of Lower Division Assistant. Be it stated herein that at the time when the petitioner applied for the post of Lower Division Assistant, he had the educational qualification of Higher Secondary School Leaving Certificate.
(3.) The case of the petitioner upon being recommended by the DLC was then forwarded to the State Level Committee (SLC) by the Additional Deputy Commissioner of Karimganj district vide his letter dated 10.03.2014. However, when the SLC finally held its meeting on 31.10.2015, the case of the petitioner was rejected on account of being not qualified for the post of Lower Division Assistant which is Grade-III post.;


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