MASUMA KHATUN Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-5-114
HIGH COURT OF GAUHATI
Decided on May 28,2018

Masuma Khatun Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. R Islam, learned counsel for the petitioner. Also heard Mr. N Sarma, learned counsel for the Secondary Education Department and Mr. Z Hussain, learned counsel for the respondent No.5. Mr. K Nayak, learned counsel appears for the respondent No.3. None appears for the respondent No.6.
(2.) The petitioner by way of the present writ petition has challenged the list published on 28.01.2015 in the website of the Secondary Education Department, Assam, for the purpose of provincialisation of services of employees in respect of Hatsingimari Junior College under the Dhubri district.
(3.) Petitioner'S counsel submits that the said impugned list dated 28.01.2015 had been published in pursuance to the Assam Venture Educational Institutional Provincialisation of Services Act, 2011 which had been set aside by the Division Bench of this Court in the case of Chandan Kumar Neog vs- State of Assam & Ors., 2016 5 GauLT 296.;


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