LAXMI YESHWANT SHINDE Vs. UNION OF INDIA AND OTHERS
LAWS(BOM)-2017-9-221
HIGH COURT OF BOMBAY
Decided on September 11,2017

Laxmi Yeshwant Shinde Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

V. K. Tahilramani, J. - (1.) Heard learned counsel for the petitioner and learned counsel for respondent Nos. 2 and 3.
(2.) Rule. By consent of the parties, Rule is made returnable forthwith and the matter is heard finally.
(3.) The petitioner was initially appointed as a Daily Wage Worker in Indian Council of Medical Research (for short, "ICMR"), Government of India in a project of B.J. Wadia Hospital, Mumbai during the period from 1.5.1985 to 30.9.1985. From 1.10.1985 to 30.9.1987, the petitioner was appointed as Attendant in another project sponsored by ICMR and according to her, she rendered her services during the above period without any break. Again from 1.10.1987 to 30.9.1990, the petitioner was appointed as Laboratory Attendant. She was again shifted as Daily Wage Worker from 1.10.1990 to 31.10.1993. Again during the period from 1.11.1993 to 31.12.1995, she was appointed as Attendant. Subsequently, by order dated 16.11.1995, service of the petitioner was discontinued and she was terminated. However, again from 1.1.1996 to 31.12.1996, the petitioner was appointed as Laboratory Attendant on temporary basis for one year. Thereafter, according to the petitioner, she was continued beyond 31.12.1996 in another project. However, the petitioner was terminated on 28.2.1999.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.