UDAY BURAGOHAIN Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-8-121
HIGH COURT OF GAUHATI
Decided on August 28,2018

Uday Buragohain Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. U.K. Nair, learned senior counsel for the petitioner. Also heard Mr. D. Saikia, learned Senior Additional Advocate General appearing for the authorities in the Medical Education Department. Mr. Kamaljyoti Gogoi, Secretary for the Assam State Open School and also for Assam State Higher Secondary Education Council is personally present before this Court.
(2.) The input given by Mr. Gogoi is of great value to the Court in arriving proper adjudication and this Court appreciates his presence.
(3.) Without going into the details of the circumstance under which the issue raised in this petition, at present it would suffice to note that the petitioner had his education in the secondary level in some institute outside the State of Assam and he had also completed his (+) two education in an institute, which is located outside the State of Assam.;


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