SHRI DILEEP SOPANRAO GHADGE Vs. STATE OF MAHARASHTRA THROUGH G.P., HIGH COURT, MUMBAI
LAWS(BOM)-2017-5-84
HIGH COURT OF BOMBAY
Decided on May 05,2017

Shri Dileep Sopanrao Ghadge Appellant
VERSUS
State Of Maharashtra Through G.P., High Court, Mumbai Respondents

JUDGEMENT

M.S.KARNIK,J. - (1.) Rule. By consent of the parties, Rule is made returnable forthwith and the matter is heard finally.
(2.) The petitioners are challenging the order dated 21/07/2016 passed by the Maharashtra Administrative Tribunal, Mumbai in Original Application No. 735 of 2015 and Original Application No. 214 of 2016. The petitioners No. 1 to 5 are the original applicants in Original Application No. 735 of 2015.
(3.) OA No. 735 of 2015 is filed by those Junior Engineers in the Public Works Division who acquired Engineering Degree or AMIE qualification while in service and were given benefit of ?th of their service as Junior Engineer (diploma holder) for seniority as degree holder Junior Engineer. In the OA before the Tribunal, they have challenged the Circular dated 21/08/2015 issued by Public Works Department which has cancelled the final seniority list published on 07/07/2015 and restored the final seniority list published on 06/09/2014. The respondents No. 4 to 9 are Assistant Engineers Grade II selected by Maharashtra Public Service Commission (for short 'MPSC') who have been placed above the petitioners in the seniority list. OA No. 214 of 2016 was filed by another group of Junior Engineers seeking the similar reliefs.;


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