B K JAYACHANDRAN Vs. REGISTRAR, KERALA AGRICULTURAL UNIVERSITY
LAWS(KER)-2017-1-228
HIGH COURT OF KERALA
Decided on January 13,2017

B K Jayachandran Appellant
VERSUS
REGISTRAR, KERALA AGRICULTURAL UNIVERSITY Respondents

JUDGEMENT

Anu Sivaraman, J. - (1.) The prayers in this writ petition are as follows: i) Issue a writ of mandamus or appropriate writs directions or orders directing the 2 nd respondent to issue orders stepping up of the pay of the petitioner to Rs.3700-5700 with effect from 1.1.1986, the date on which the junior officer got pay fixation in Rs.3700-5700 and disburse consequential arrears under 1996 and 2006 UGC schemes within a time limit to be fixed by this Hon'ble Court. ii) Issue a writ of mandamus or appropriate writs directions or orders directing the 2 nd respondent to issue order implementing the direction contained in Ext.P8 forthwith.
(2.) It is submitted by the learned counsel for the petitioner that the petitioner who was a senior hand in the post of Assistant Professor has not been given the benefit of stepping up of pay at par with his juniors. It is submitted that the petitioner had preferred representations before the respondent-University seeking the benefit of stepping up of pay. Pursuant thereto, this Court had, by judgment dated 18.10.2010 in W.P.(C) No.30474 of 2010 directed consideration of the request made by the petitioner.
(3.) Thereafter, the petitioner was heard on 18.11.2010 and proceedings were issued vide Ext.P8 dated 07.02.2011 stating that orders in the light of resolution of redressal committee deciding to grant 28A fixation will be issued soon. It is however stated that seniority list of teachers is in the finalisation stage and the claims put forward by the petitioner will be looked into and settled on finalisation of the seniority list.;


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