H K DAS Vs. UOI
LAWS(DLH)-2007-1-161
HIGH COURT OF DELHI
Decided on January 15,2007

H.K.DAS Appellant
VERSUS
UOI Respondents

JUDGEMENT

MUKUL MUDGAL, J. - (1.) It is not in dispute that identical Writ Petition No.4058 of 2002 and 5396 of 2002 raised the same issue of seniority between the Departmental Promotees and Direct Recruits in the service of Armed Forces Head Quarter, Civil Service staff officers. In fact this Court in the order dated 30.09.2005 had recorded the pleas of both the counsels that Ammini Rajan's decision is applicable to the facts of the present case.
(2.) By the judgment dated 14th November, 2006 the Writ Petitions No.4058/2002 and 5396/2002 were allowed by this Court and the CAT's order dated 1st April, 2002 in OA No.1356/1997 in Ammini Rajan's case was set aside.
(3.) Consequently, since the Writ Petitions are admitted after hearing on the basis of similar relief, the learned counsel for the Petitioner submitted that this Writ Petition also deserves to be allowed in terms of judgement dated 14th November, 2006 and other connected Writ Petitions.;


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