GUJARAT FOREST PRODUCE GATHERERS AND FOREST WORKERS UNION & 89 Vs. STATE OF GUJARAT & 2
LAWS(GJH)-2014-8-263
HIGH COURT OF GUJARAT
Decided on August 20,2014

Gujarat Forest Produce Gatherers And Forest Workers Union And 89 Appellant
VERSUS
State Of Gujarat And 2 Respondents

JUDGEMENT

- (1.) RULE . Mr.Himanshu K. Patel, learned Assistant Government Pleader, waives service of notice of Rule on behalf of the respondents. On the facts and in the circumstances of the case and with the consent of learned counsel for the respective parties, the petition is being heard and decided finally.
(2.) BY preferring this petition under Article 226 of the Constitution of India, the petitioners have, inter alia, prayed that the benefits flowing from the Government Resolution dated 17.10.1988 be granted to them.
(3.) PETITIONER No.1 is a registered Trade Union, bearing Registration No.3066. Petitioners Nos.2 to 90 are members of petitioner No.1 Union. Petitioners Nos.2 to 90 are dailywage workers working in the Forest Department of the State of Gujarat since the past several years. The individual details of the services rendered by petitioners Nos.2 to 90 are given in the document at Annexure -A, at running pages -35 to 47, to the petition. They have put in more than five years of service in the Forest Department as dailywagers and have rendered continuous and uninterrupted service. The petitioners assert that similarly situated dailywagers have been granted the benefits of the Government Resolution dated 17.10.1988. In State of Gujarat and others v. PWD Employees Union, 2013 8 Scale 579, the Supreme Court has directed that the benefits of Government Resolution dated 17.10.1988 be conferred upon the dailywagers working in the Forest and Environment Department, who have been working as such for more than five years. It is the case of the petitioners that they are squarely covered by the abovementioned judgment of the Supreme Court, therefore, the prayers made in the petition be granted.;


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