RATUL SAIKIA S/O NAREN SAIKIA Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-12-59
HIGH COURT OF GAUHATI
Decided on December 13,2018

Ratul Saikia S/O Naren Saikia Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. P. J. Saikia, learned counsel for the petitioner. Also heard Mr. S. Sarma, learned counsel for the respondent SSA.
(2.) The petitioner who was serving as a District Program Officer (Sub Training) in the Tinsukia district was issued a show-cause notice dated 01.10.2013 by the Mission Director.
(3.) From the show-cause notice, it is discernible that the Mission Director was of the view that the petitioner was fully aware of the incident of sexual harassment and misdeeds committed by the Centre Coordinator Pradip Saikia. Further when the Additional Deputy Commissioner (ADC) Cum DMC of Dibrugarh had visited the Residential Sub-Training Centre Girls RSTC at Naharkati on 04.09.2013, the petitioner who was also present along with him had refrained from divulging the incident as regards the sexual harassment of the girls.;


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