K.RAJARAMAN Vs. GOVERNMENT OF TAMIL NADU
LAWS(MAD)-2019-2-190
HIGH COURT OF MADRAS
Decided on February 19,2019

K.Rajaraman Appellant
VERSUS
GOVERNMENT OF TAMIL NADU Respondents

JUDGEMENT

- (1.) The order of rejection, issued by the second respondent in proceedings dated 28.12.2016, rejecting the claim of the writ petitioner for grant of regularisation and permanent absorption, is under challenge in the present writ petition.
(2.) The learned counsel, appearing on behalf of the writ petitioner, states that the writ petitioner was initially engaged as a Technical Assistant on consolidated pay in a Scheme related to 'Sunami Emergency Works'. On account of disaster, certain persons were appointed on consolidated pay by the authorities to complete the Scheme on emergency basis.
(3.) The writ petitioner was engaged on consolidated pay for completion of 'Sunami Emergency Works'.;


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