PARVATIBEN TAPUBHAI VALA Vs. BHARAT SANCHAR NIGAM LIMITED
LAWS(GJH)-2014-8-125
HIGH COURT OF GUJARAT
Decided on August 20,2014

Parvatiben Tapubhai Vala Appellant
VERSUS
BHARAT SANCHAR NIGAM LIMITED Respondents

JUDGEMENT

VIJAY MANOHAR SAHAI, J. - (1.) WE have heard Mr.Gajendra P.Baghel, learned advocate appearing for the petitioner.
(2.) THIS writ petition has been filed by the petitioner challenging the order of the Central Administrative Tribunal, Ahmedabad Bench, Ahmedabad, dated 03.05.2011 in Original Application No.29/09 along with MA 49/09 as mentioned in the prayer of the writ petition. The petitioner was serving as a part time sweeper under the respondents. She joined as part time sweeper in the year 1984. In December, 1987, she was given work for 7 hours by letter dated 8.12.1987, which she claims to be full -time casual employment. By order dated 14.12.1989, the petitioner along with 14 others were granted temporary status as per the Scheme of granting temporary status introduced by the Department of Telecom. By order dated 18.7.2003, the petitioner was converted as a full time casual labourer. Subsequently vide order dated 13.05.2005, the petitioner was absorbed as a regular mazdoor with effect from 25.07.2004 after one year's service.
(3.) WE do not find any illegality in the impugned order passed by the respondents. The claim of the petitioner is that she was entitled to be treated as a full time casual labourer with effect from 8.12.1987 as work was taken from her for a period of 7 hours but the same has not been accepted by the Tribunal and we do not find any reason to take a contrary view. Further the impugned order of Tribunal is of the year 2011 and this petition was filed in August, 2014 though the affidavit was shown on 26 th December, 2013 but the writ petition has been filed on 10.07.2014. The petitioner is guilty of latches and the latches has not been explained. Therefore, this writ petition is devoid of any merits and is, accordingly, dismissed. There shall be no order as to costs.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.