CHAIRMAN THROUGH PRINCIPAL Vs. DEELIP D.CHAVAN AND OTHERS
LAWS(BOM)-2017-7-40
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on July 11,2017

Chairman Through Principal Appellant
VERSUS
Deelip D.Chavan And Others Respondents

JUDGEMENT

SANGITRAO S.PATIL,J. - (1.) Heard the learned counsel for the contesting parties.
(2.) Common questions of law and facts are involved in these Writ Petitions. Hence, they are being disposed of by this common judgment.
(3.) The petitioners happened to be the teaching and non-teaching staff members of the respondent-Institution viz. Shram Sadhana Trust, Bambhori, running a College of Engineering, Technology and New Polytechnic at Bambhori, District Jalgaon. They have claimed implementation of the Government Resolutions dated 26th May, 1992 and 18th December, 1999, the Circular dated 29th September, 2005 and letter dated 7th March, 2000 to enable them to get the pay scales as recommended by the 4th and 5th Pay Commissions made applicable from 1st January, 1986 and 1st January, 1996, respectively. According to the petitioners, the said pay scales have been made applicable to their counterparts serving in the Government College of Engineering, Technology and Polytechnic and as such, they also are entitled to the same benefits on the principle of parity.;


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