SHRI VED PRAKASH Vs. CHAIRMAN/ADMINISTRATOR, NEW DELHI MUNICIPAL COUNCIL
LAWS(DLH)-2007-1-187
HIGH COURT OF DELHI
Decided on January 10,2007

Shri Ved Prakash Appellant
VERSUS
Chairman/Administrator, New Delhi Municipal Council Respondents

JUDGEMENT

KAILASH GAMBHIR, J. - (1.) RULE .
(2.) WITH the consent of counsel appearing for the parties the matter is set for hearing. The petitioner has filed the present petition feeling aggrieved that although offer of appointment was given to him vide order dated 10.10.2002 but still the respondent did not permit the petitioner to join his duties. The case of the petitioner is that father of the petitioner Shri Jagdish was a regular employee of the respondent since 1972. He died on 15.8.2001 during the course of his employment. At the time of death of the father of the petitioner the deceased was survived by his widow Smt. Ram Piari, petitioner Sh. Ved Prakash besides four brothers and a sister. After the demise of his father, the petitioner made a representation to the respondent for grant of appointment on compassionate grounds and his application for appointment was duly considered and verified by the respondent. The petitioner was called for interview which he successfully cleared and pursuant thereto he was also issued appointment letter dated 10.10.2002. Following the terms and conditions of the appointment the petitioner was sent for medical examination and he was declared fit.
(3.) COUNSEL for the petitioner contends that even after qualifying the interview as well as medical test, the petitioner was not permitted to join the service thereby compelling the petitioner to file the present petition.;


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