KHURSHID BEGUM NIYAZODDIN Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-80
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 09,2017

Niyazoddin Viqaroddin Appellant
VERSUS
STATE OF MAHARASHTRA AND ORS Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) By this petition, the petitioner has put forth the following prayers in terms of prayer clauses 12(A), (B) and (C) :- (A) To admit and allow this Writ Petition. (B) To direct the respondents to grant and release the Overtime Allowance from the year 1984 up to 31.12.1995 for 4 hours per day except Sundays. (C) To direct the respondents to pay the interest on Overtime Allowance amount from the date he is entitled till the date actually paid to Petitioner.
(2.) The contention of the petitioner is that, he was appointed as a Peon with the Government Grainery at Pathri. He was not appointed as a Watchman. However, the petitioner was directed by the authorities to work as a Peon between 10.00 a.m. and 6.00 p.m. and then work as a Watchman between 6.00 p.m. to 10.00 p.m. and some times from 6.00 p.m. to 10.00 a.m. The letter issued by the Godown Keeper, dated 20.7.1990 is shown, in which, the Godown Keeper has stated that the petitioner was also working as a Watchman.
(3.) We have considered the strenuous submissions of learned counsel for the petitioner and the learned A.G.P., who has appeared on behalf of respondent No.1 to 3. Respondent No.4, the Godown Keeper at Pathri, has not appeared in the matter despite service of Court notice.;


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