MR. ABHINAV DIPAKBHAI PATEL Vs. DIRECTOR, TRANSPORT DEPARTMENT
LAWS(BOM)-2017-4-137
HIGH COURT OF BOMBAY
Decided on April 21,2017

Mr. Abhinav Dipakbhai Patel Appellant
VERSUS
Director, Transport Department Respondents

JUDGEMENT

RAVINDRA V.,J. - (1.) Rule. Rule made returnable forthwith. Heard finally by the consent of the parties.
(2.) We have considered the submissions of the learned senior Advocate appearing on behalf of the Petitioner and the learned counsel appearing on behalf of Respondent Nos.1 to 4 Union Territory of Dadra and Nagar Haveli (hereinafter referred to as U.T.) and the counsel representing Respondent No.5 Union of India. With their assistance we have gone through the Petition paper book and the record available.
(3.) The Petitioner in this Petition has put forth his prayers in paragraph 47 in terms of clauses (b) and (c) as under : b) to direct the Respondents to forthwith issue letter of appointment in favour of the Petitioner thereby appointing the Petitioner to the post in issue i.e. Assistant Motor Vehicle Inspector in the Transport Department of the Union Territory of Dadra and Nagar Haveli w.e.f. date of result of the Written Examination i.e. w.e.f. 11/7/2015; c) to direct the Respondents to disburse to the Petitioner entire amount towards back wages admissible to the post in issue i.e. Assistant Motor Vehicle Inspector in the Transport Department of the Union Territory of Dadra and Nagar Haveli w.e.f. the date of result of Written Examination i.e. w.e.f. 11/7/2015 till the date of issuance of appointment letter; ;


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