SHEETAL D/O SHIVKANT CHAVAN Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2018-3-283
HIGH COURT OF BOMBAY
Decided on March 23,2018

Sheetal D/O Shivkant Chavan Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith. Heard finally with consent of the learned counsels appearing for the parties.
(2.) The original writ petitioner has approached this Court praying for following directions : Direct the Respondents particularly the respondent nos. 3 and 4 to make applicable the pay scale of untrained teacher along with the applicable increments to the petitioners and pay arrears as prayed for in the light of the Respondents, communication 24/04/2007 and also in view of the observations contained in judgment dated 24/04/2012 in Writ Petition No. 7118/2011, for the period she has worked as untrained teacher.
(3.) The claim of the petitioner is based on the judgments and orders passed by various Benches of this Court, the first one being in Writ Petition No. 7116/2011 at Aurangabad Bench dated 24-4-2012, which has been consistently followed by various Benches.;


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