HARKHALI YADAV Vs. STATE OF ASSAM AND 3 ORS THROUGH COMMISSIONER AND SECY TO GOVT OF ASSAM
LAWS(GAU)-2018-8-75
HIGH COURT OF GAUHATI
Decided on August 16,2018

Harkhali Yadav Appellant
VERSUS
State Of Assam And 3 Ors Through Commissioner And Secy To Govt Of Assam Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. S. Biswas, learned counsel for the petitioner. Also heard Mr. J. Abedin, learned standing counsel for the Elementary Education Department.
(2.) The petitioner was initially appointed temporarily as an Assistant Teacher in Sainik Colony Hindi L.P. School in Jogighopa, Bongaigaon by the order dated 08.03.1983, and thereupon by various appointment orders the petitioner continued to remain appointed and engaged as an Assistant Teacher in Hindi in different schools.
(3.) In the resultant situation, the petitioner approached this Court by way of a writ petition which was numbered as Civil Rule No.882/1994, which was disposed of by the order dated 17.01.1995. The order of 17.01.1995 inter alia provides as under:- "Having heard the learned counsel for the parties, I dispose of this writ petition with the direction that the respondent No.3, the Deputy Inspector of Schools, Bongaigaon, shall make an enquiry as to whether the petitioner had been working as Assistant Teacher in different Hindi medium L.P. Schools for 10 years and consider his case sympathetically for regular appointment and absorption and pass appropriate orders within 2 months, if he is found qualified and fulfilled the requirements under the Rule.";


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