DEEWAN SINGH AND ORS. Vs. KUMAUN JAL SANSTHAN & ORS.
LAWS(UTN)-2001-3-9
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on March 15,2001

Deewan Singh and Ors. Appellant
VERSUS
Kumaun Jal Sansthan And Ors. Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)NOTICES have been accepted by learned chief standing counĀ­sel who prays for, and is granted four weeks time to file counter affidavit.
(2.)LIST after four weeks.
In the meantime the respondents are directed to pay the petitioner equal pay for equal work as is being paid to the similarly situated persons.

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