N K ASTHANA Vs. UOI
LAWS(DLH)-2007-8-334
HIGH COURT OF DELHI
Decided on August 08,2007

N K ASTHANA Appellant
VERSUS
UOI Respondents

JUDGEMENT

- (1.) Rule D.B.
(2.) With the consent of the parties, matter is taken up for final hearing. We have heard learned counsel for the parties at length. Petitioner is working in the Office of Development Commissioner (Handicraft) which is a Department of Ministry of Textiles.
(3.) The petitioner was appointed to the post of Junior Field Officer (JFO) Group 'B' (non-gazetted) on 14th July, 1996. At that time, the Rules which governed his appointment were known as Junior Field Officer Recruitment Rules, 1972 (hereinafter referred to as JFO Rules 1972).;


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