MANIDHISH BHATTACHARJEE Vs. NORTH EASTERN HILL UNIVERSITY
LAWS(MEGH)-2013-7-1
HIGH COURT OF MEGHALAYA
Decided on July 03,2013

Manidhish Bhattacharjee Appellant
VERSUS
NORTH EASTERN HILL UNIVERSITY Respondents

JUDGEMENT

T. NANDAKUMAR SINGH, J. - (1.) By this writ petition, the petitioner is questioning the partiality in fixation of his pay as Junior Engineer lower than that of the respondent No.3, who is admittedly junior to the writ petitioner as Junior Engineer.
(2.) Heard Mr. HS Thangkhiew, learned senior counsel assisted by Mr.N Mozika, learned counsel appearing for the petitioner, Mr. K Khan, learned counsel appearing for the respondents No.1 & 2 and Mr. BK Das, learned counsel for the respondent No.3.
(3.) A short factual panorama, sufficient for deciding the matter in issue in the present writ petition, is recapitulated as under: - The petitioner on the recommendation of the duly constituted Selection Committee was appointed as Junior Engineer (Electrical) in the respondent -university on regular basis vide Appointment Order No.F.8 -2/Estt -I/90/4168 dated 20.08.1991 and pursuant to the said appointment order, the petitioner joined his duty as regular Junior Engineer on 20.08.1991 and continued to serve in the post till date. The petitioner, as reflected in the pay slip for the month of March, 2012, is placed in pay band of Rs.9300/ - to Rs.34,800/ - pm and his basic pay at present is Rs.16,550/ -pm.;


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