MATHAI P C Vs. UNION OF INDIA AND ORS
LAWS(MEGH)-2013-9-2
HIGH COURT OF MEGHALAYA
Decided on September 10,2013

Mathai P C Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

- (1.) The brief fact of the case in nut shell is that, the petitioner challenged the impugned order dated 8.04.10 whereby the respondent No. 4 Mr. Pan Singh has been promoted to the post of Naib Subedar SKT (Engr.) against the vacancy of Naib Subedar SKT (Engr.) vide order dated 8.04.10 and the promotion is given effect from 1.3.10 ignoring the case of the petitioner who is senior than the respondent No. 4.
(2.) Initially the petitioner made a representation to consider his promotion w.e.f. 1.03.10 along with the respondent No. 4 but the same was not considered. Being aggrieved by the said impugned order, the petitioner approached this Court by way of this instant petition.
(3.) Mr. M Chanda, the learned counsel appeared for on behalf of the petitioner submitted that by Annexure-1 (Page-9), impediment placed upon the petitioner has been removed. Unfortunately, by Annexure-2 (Page- 10), a junior personnel who is the respondent No. 4 has been promoted ignoring the seniority of the petitioner.;


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