SK LUMAR SK DAGDUBHAI Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-96
HIGH COURT OF BOMBAY
Decided on November 13,2017

Sk Lumar Sk Dagdubhai Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

SUNIL P.DESHMUKH,J. - (1.) Indisputable position in the present matter appears that the petitioners were appointed by Municipal Council, Jalna on respective posts, referring to that their appointments were initially for a period of one year and on temporary posts, their appointments have been on vacant posts and/or on newly created posts pursuant to communication issued by the State Selection Board dated 21-03-1983.
(2.) In case of regular appointments, certain procedure, it appears, had been prevalent. However, over a period of time, procedure for making regular appointments had not been undertaken. Situation emerges that the State Selection Board had subsequently been dissolved.
(3.) In 1990, the State of Maharashtra had issued resolution for regularization of appointments made prior to 18-06-1983 referring to certain criteria.;


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