DWARIKA NATH RAI Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-2-164
HIGH COURT OF GAUHATI
Decided on February 13,2018

Dwarika Nath Rai Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Mr. R.C. Saikia, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Secondary Education Department. Although, this matter was earlier heard on 11.01.2008 and again on 25.01.2008, but none appeared for the respondent Nos. 4 and 5.
(2.) By the order dated 11.01.2018, it was recorded that Mr. H. Hatibaruah and Mr. H. Das, learned counsel are shown to be appearing for the respondent No.5, but in spite of the same, the learned counsel chooses not to appear. Again today, when the matter is called upon, none appears for the respondent Nos.4 and 5. In the circumstance, this Court deems that the matter be proceeded in the absence of the learned counsel for the respondent Nos. 4 and 5.
(3.) The petitioner was appointed as an Assistant Teacher in the Goalpara Hindi High School on 27.10.87 as per the appointment order issued by the Secretary of the school. The petitioner joined and he served as an Assistant Teacher. Subsequently by an order dated 17.11.1990, the petitioner was allowed to act as the In-Charge Headmaster of the school as per the order of the Secretary of the Managing Committee vide memo No.GHHS/A/10/90-91 dated 17.11.1990. Subsequently, by the order dated 04.08.1993 of the Managing Committee, the petitioner was appointed as a Headmaster of Goalpara Hindi High School on 04.05.1991. The school got its provisional recognition from 01.11.1994.;


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