HARPAL AND OTHERS Vs. STATE OF UTTARANCHAL & ORS.
LAWS(UTN)-2001-10-7
HIGH COURT OF UTTARAKHAND
Decided on October 18,2001

Harpal and others Appellant
VERSUS
State of Uttaranchal And Ors. Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)LEARNED counsel for the petitioners very fairly submits that the case of the petitioners is squarely cov­ered by the law laid down in writ petition No. 49363 of 1999, Jagdish Chandra Kandpal and others u. State of U.P. and others decided on 22.4.2000 (contained in Annexure No. 11 to the writ petition), against which no Special Leave Petition was filed by the U.P State, and this peti­tion may be disposed of giving the ben­efit of the said judgment to the petition­ers also.
(2.)A perusal of the aforesaid judg­ment shows, that the case was decided on the facts pleaded in the writ petition and petitioners of that writ petition were directed to be considered for regularisa­tion and for payment of minimum of pay scale.
Here in the present case, the peti­tioners are also working from the year 1995-96 on the Class-IV posts on daily wages. They have also completed more than five years. Therefore, it is provided that in case there exist vacancies in class IV posts in the Department, the case of the petitioners shall be considered for regularisation. In the meantime the peti­tioners shall be given minimum of pay scale.

(3.)WITH the aforesaid observation, the writ petition is disposed of finally.
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