PARAMITA ACHARJEE Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-6-51
HIGH COURT OF GAUHATI
Decided on June 15,2018

Paramita Acharjee Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. A Dhar, learned counsel for the petitioner. Also heard Mr. AD Choudhury, learned counsel for the respondent Nos. 3 and 4. Mr. K Gogoi, learned counsel appears for the respondent Nos. 1 and 2 and Mr. DM Nath, learned counsel appears for the respondent No.5.
(2.) The petitioner has submitted an application along with her bio-data for filling up the vacant post of Assistant Professor in the Bengali department in Radha Madhab College, Silchar, in pursuant to an Advertisement dated 22.06.2014/ 24.06.2014, issued by the respondent No.4. The petitioner was however, not called for the interview. Being aggrieved, the petitioner has filed the present writ petition directing the respondent Nos. 3 and 4 to consider the petitioner for appointment to the post of Assistant Professor in Bengali.
(3.) The petitioner's counsel submits that the petitioner came to learn that her application was rejected by the Selection Committee when the respondent No-3 submitted their affidavit-in-opposition. In the affidavit-in-opposition, the consolidated statement of marks of the candidates, who had applied for the post of Assistant Professor in Bengali was shown and against the petitioner's column, it was stated that the petitioner's application had been rejected for not giving her signature in the bio-data.;


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