ARUN CH. DAS Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-1-136
HIGH COURT OF GAUHATI
Decided on January 18,2018

Arun Ch. Das Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Ms. S.B. Choudhury, learned counsel for the petitioner, Mr. N. Sarma, learned Standing Counsel for the Secondary Education Department, Mr. P. Nayak, learned Standing Counsel for the Finance Department and Mr. R.K. Talukdar, learned counsel appearing for the Accountant General.
(2.) By an order of 27.02.1982 of the Inspector of Schools, Kamrup, the petitioner was appointed as an Assistant Teacher in the Bamundi High School in the intermediate scale of pay of Rs. 260-7-295-8-375-EB-10-425/- per month. Subsequently, by an order of 12.04.1990 of the Inspector of Schools, Kamrup, the petitioner was up graded to the post of Graduate Teacher in the scale of pay of Rs. 620-25-745-EB-30-895-EB-35-1315/- per month. The petitioner is also having the qualification of B.Ed and claims to be the senior most teacher of the concerned school.
(3.) By an order of 12.09.2003 of the Director of Secondary Education, Assam, the petitioner was allowed to hold the charge of Headmaster of the same school along with financial powers to draw and disburse the salaries etc in addition to his normal duties as Assistant Teacher. The order of 12.09.2003 is quoted as under:-"ORDER Until further order Sri Arun Ch Das senior most Asstt. Teacher Bamundi High School District Kamrup is hereby allowed to hold the charge of Headmaster of the same school along with financial power to draw and disburse the salaries etc of the staff of the school in addition to his normal duties as Asstt. Teacher under F.R.49(c) vice Sri Khargeswar Kalita i/c Headmaster retired. This is a purely temporary arrangement.";


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