UNION OF INDIA Vs. RATTAN SINGH
LAWS(DLH)-2007-2-219
HIGH COURT OF DELHI
Decided on February 15,2007

UNION OF INDIA Appellant
VERSUS
RATTAN SINGH Respondents

JUDGEMENT

MUKUL MUDGAL, J. - (1.) RULE DB. With the consent of the learned Counsel for the parties, the Writ Petitions are taken up for final hearing.
(2.) THE facts of only the present Writ Petition that is i.e. Writ Petition (Civil) No.8201 -02/2006 are being taken up in this judgment for disposing of all the connected Writ Petitions being Writ Petition (Civil) Nos. 1607/2005, 8226 -27/2006 8226 -27/2006 , 8642 -43/2006 8642 -43/2006 , 8696 -97/2006, 8707 -08/2006 8707 -08/2006 , 8709 -10/2006 8709 -10/2006 and 8711 -12/2006 8711 -12/2006 .
(3.) THIS Writ Petition challenges the order dated 29th July, 2004 passed by the Central Administrative Tribunal, Principal Bench, New Delhi in OA No(s).1885/2003, 1886/2003, 1887/2003, 1888/2003, 1889/2003, 1890/2003, 1891/2003 and 1892/2003 filed by the Respondents who were the members of the running staff category of Railway employees. The case of the Respondents was that the basic pay in the scale (effective from 1.1.1996) has to be fixed at the stage next above in the revised scale of pay by taking into account the following components of pay: (a) Existing basic pay; (b) Actual D.A. drawn as on 1.1.1996 (at index level 1510); (c) First installment of interim Relief; (d) Second installment of Interim Relief; and (e) Add 40% of basic pay. It is not in dispute that in this group of Writ Petitions all the Respondents retired between 01.01.1996 to 30.09.1996 and are obviously today at an advanced age.;


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