DHWAJEN CHANDRA NATH AND ORS. Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-5-169
HIGH COURT OF GAUHATI
Decided on May 14,2018

Dhwajen Chandra Nath And Ors. Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) None appears for the petitioner, when the matter is called upon. Also none appears for the respondent Nos. 4 to 12. Heard Mr. S. P. Bhattacharjee, learned Standing counsel, Secondary Education Department.
(2.) It is also noticed that none had appeared for the petitioners on 07.05.2018, 08.05.2018, 09.05.2018 and 10.05.2018. On 10.05.2018, an observation was made that if on the subsequent call, none appears, appropriate orders would follow. Today when the matter is called, none appears for the petitioners.
(3.) The petitioners who are presently serving as Supervisors in the Directorate of Adult Education, Assam prayed that the respondent authorities be directed to consider their promotion to the 43 vacant posts of Assistant Project Officer and to fill up of 39 number of vacant posts of Project Officer from the feeder cadre of Assistant Project Officers/Supervisors only. It is the stand of the petitioners that they were appointed provisionally between the years 1984 to 1994 and they had already rendered a continuous and unblemished service of more than 20 to 32 years.;


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