BASANTI RAWAT AND ANR Vs. UNION OF INDIA & ORS
LAWS(DLH)-2007-2-249
HIGH COURT OF DELHI
Decided on February 13,2007

BASANTI RAWAT AND ANR Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

- (1.) Rule DB.
(2.) With the consent of both the parties, the Writ Petition is taken up for final hearing.
(3.) This Writ Petition challenges the order dated 18th July, 2000 passed by the Central Administrative Tribunal, Principal Bench, New Delhi, dismissing the O.A. No. 1511 of 1998 filed by the Petitioners. The Petitioner No. 1 had been engaged as Mobile Booking Clerks (MBCs) on honorarium basis for clearing the summer rush for a period from 25th August, 1983 to 19th February, 1985 and the Petitioner No. 2 was engaged from 15th July, 1983 to 21st November, 1983.;


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