ROHIT MALVIYA Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-2-58
HIGH COURT OF MADHYA PRADESH
Decided on February 15,2021

Rohit Malviya Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

PRAKASH SHRIVASTAVA,J. - (1.) This order will govern WP No.17838-2019, WP No.17840 & WP No.24084/2019 as it is jointly submitted by learned counsel for the parties that all these petitions involved similar issue on the identical facts situation.
(2.) For convenience, the facts are taken from WP No.17838/2019.
(3.) This writ petition has been filed by the petitioner aggrieved with the order dated 11.04.2017 whereby the petitioner's application for compassionate appointment has been rejected on the ground that the petitioner's father was working in Work-charge & Contingency Establishment and; therefore, the petitioner is entitled to lum-sum compensation of Rs.1.25 lacs and is not entitled to compassionate appointment in terms of the policy.;


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