STATE OF BIHAR AND ORS. Vs. ARUN KUMAR AND ORS.
LAWS(SC)-2016-3-94
SUPREME COURT OF INDIA
Decided on March 02,2016

State Of Bihar And Ors. Appellant
VERSUS
Arun Kumar And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) As the issue involved in all these appeals by way of special leave are identical, these appeals are disposed of by this common order.
(3.) The respondents in these appeals came to be appointed by identical orders dated 25th July, 1983 as Clerk cum Accountant in the Office of District Adult Education Officer on temporary basis under a project Scheme called 'Adult Education Scheme'. Their services came to be terminated by orders dated 18th June, 1992. The respondents along with other similarly placed employees stated to have approached the High Court and pursuant to orders passed by the High Court they were all re-employed on and after 28th February, 1993 under a different Scheme called "Informal Education Scheme" meant for primary school children. Subsequently their services came to be terminated again on 12th September, 2001. Again there was a challenge made by the employees pursuant to which they were re-employed in the year 2005-2006.;


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