STATE OF UTTARAKHAND AND ORS. Vs. SUMAN PAL
LAWS(SC)-2016-1-115
SUPREME COURT OF INDIA
Decided on January 04,2016

State of Uttarakhand and Ors. Appellant
VERSUS
SUMAN PAL Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Leave granted.
(2.) Heard the learned Counsel and perused the record.
(3.) Upon perusal of the record, we find that reinstatement with 50% backwages would not be just. Therefore, we modify the impugned judgment to the effect that a lump -sum amount of Rs. 2 lakhs (Rupees two lakhs only) be paid to the Respondent, a daily wager, as he was not regularly appointed and he was relieved before several years.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.