C.SENTHIL KUMAR Vs. COMMISSIONER OF SUGARS
LAWS(MAD)-2019-3-387
HIGH COURT OF MADRAS
Decided on March 15,2019

C.Senthil Kumar Appellant
VERSUS
COMMISSIONER OF SUGARS Respondents

JUDGEMENT

- (1.) The order of rejection dated 30.09.2015, rejecting the claim of the writ petitioner for compassionate appointment, is under challenge in the present writ petition.
(2.) The father of the writ petitioner Late K.Chinnadurai, was employed as Fireman and died on 05.09.1998, while he was in service. The father of the writ petitioner was the sole breadwinner of the family and on account of the sudden demise of the deceased employee, the family was in penurious circumstances.
(3.) The learned counsel for the writ petitioner states that initially, the wife of the deceased employee submitted an application seeking compassionate appointment to her elder son on 01.02.1999 to the 3rd respondent, it was not considered and since her elder son suffered serious ailments, subsequently, on 12.03.2011, another representation was submitted by the wife of the deceased employee seeking compassionate appointment to her younger son and it was rejected on 30.09.2015 on the ground that it was submitted beyond the period of three years.;


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