JULA GOSWAMI WIFE OF PARAG KUMAR GOSWAMI Vs. STATE OF ASSAM, REPRESENTED BY COMMISSIONER & SECRETARY TO GOVERNMENT OF ASSAM
LAWS(GAU)-2018-9-82
HIGH COURT OF GAUHATI
Decided on September 15,2018

Jula Goswami Wife Of Parag Kumar Goswami Appellant
VERSUS
State Of Assam, Represented By Commissioner And Secretary To Government Of Assam Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. M.U. Mondal, learned counsel for the appellant. Also heard Ms. P. Chakroborty, learned standing counsel, Education (Secondary) Department, appearing for the respondent Nos.1 to 3, Mr. A. Bhattacharjee, learned counsel, appearing for the respondent No.6 and Mr. D. Das, learned senior counsel, assisted by Mr. R. Sarma, learned counsel, appearing for the respondent No.10. None appears for the other respondents.
(2.) This writ appeal is preferred against the judgment & order dated 24.11.2016, passed in WP(C) No.5345/2014, whereby the writ petition filed by the petitioner was dismissed.
(3.) At the very outset, it will be relevant to take note of the prayers made by the petitioner in the writ petition, which are as follows: "In the premises aforesaid it is most respectfully prayed that your Lordship would be pleased to admit the petition, call for the records and issue a notice upon the respondents to show cause as to why a writ of Certiorari should not be issued by setting aside and quashing the impugned notification dated 04.04.2013, final merit list dated 06.04.2013, select list dated 06.04.2013 in respect of Subject Teachers in Economics subject, impugned Order dated 27.05.2014 and impugned Format-II (2013-14) and/or why a writ of Mandamus should not be issued directing the respondents to publish the fresh select list centrally as per the Judgment and Order dated 11.12.2008 passed in WA No.358/2007, Assam Secondary Education (Provincialisation) Act, 1977, and Assam Secondary Education (Provincialisation) Service Rules, 1982, and also direct the respondent authorities to appoint the petitioner as subject teacher in the department of Economics at Assam Railway HS and MP School in order of merit list by publishing the fresh select list as per Rule 1982 and/or cause or causes being shown upon hearing the parties on perusal of the records be pleased to make the rule absolute by providing complete and adequate relief to the petitioner and/or pass such order or orders as your Lordship may deem fit and proper.";


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