DIRECTOR OF ACCOUNTS AND TREASURIES (M S ), MUMBAI AND ORS Vs. SUVARNA UMESH SANT AND ORS
LAWS(BOM)-2018-11-14
HIGH COURT OF BOMBAY
Decided on November 02,2018

Director Of Accounts And Treasuries (M S ), Mumbai And Ors Appellant
VERSUS
Suvarna Umesh Sant And Ors Respondents

JUDGEMENT

M.S. Sonak, J. - (1.) Heard Mr. A.A.Kumbhakoni, leaned Advocate General along with Mr. Akshay Shinde, the learned AGP, B-Panel counsel for the petitioners and Mr. G.A. Bandiwadekar, the learned counsel for the respondent Nos.1,3 to 5, 7, 10, 11, 13, 15, 19, 20 and 23.
(2.) By order dated 5th September 2018, we had issued notice for final disposal to the respondents returnable on 1st October 2018. On 1st October 2018, since the petition was amended in the meanwhile, we once again permitted service of private notice for final disposal to all the respondents, who were by that date unserved. There is no dispute that all the respondents have been duly served in the matter. In fact, the contesting respondents are represented by Mr. G.A. Bandiwadekar. Accordingly, the petition was finally heard on 24th October 2018.
(3.) The challenge in this petition is to the judgment and order dated 14th September 2017 made by the Maharashtra Administrative Tribunal (MAT), Mumbai allowing Original Application No.764 of 2015 instituted by the respondents declaring that the respondents were Group 'C' employees and immune from the Revenue Division Allotment for appointment by nomination and promotion to the posts of Group 'A' and Group 'B' (Gazetted and Non-Gazetted) of the Government of Maharashtra Rules, 2015. The impugned judgment and order further directs the petitioners - State to act in accordance with such declaration within a period of eight weeks from the date of said judgment and order.;


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