KHANINDRA KUMAR NATH Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-6-76
HIGH COURT OF GAUHATI
Decided on June 13,2018

Khanindra Kumar Nath Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

L. S. Jamir, J. - (1.) Heard Mr. J.I. Borbhuiya, learned counsel for the petitioner as well as Mr. S. Dutta, learned Standing Counsel, Forest Department for the respondent Nos. 1, 2, 3, 5 and 7 and Mr. A. Hasan, learned Standing Counsel for the respondent No. 4.
(2.) The petitioner joined as a Forest Ranger on 01.05.1985 in the Social Forestry Division, Sivasagar after completion of regular training course. Thereafter, the petitioner was working under various divisions in the Department.
(3.) The petitioner was paid his pay and allowances partly till August, 2008. However, after August, 2008, the petitioner has not been paid his pay and allowance till date. The ground for non-payment of paid allowance to the petitioner is that the pay slip of the petitioner has not been issued by the (A&E), Assam due to misplacement of his service book.;


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