STATE OF TRIPURA Vs. AJAY MALLIK
LAWS(TRIP)-2021-2-41
HIGH COURT TRIPURA
Decided on February 17,2021

STATE OF TRIPURA Appellant
VERSUS
Ajay Mallik Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) The subject matter, we are proceeding to resolve relates to filing of several writ petitions, review petitions and writ appeals, where a group of Sub-Inspectors of Police under the State of Tripura by means of filing writ petitions had claimed pay scales which they were entitled to and also the benefit of Career Advancement Scheme(for short, CAS). Learned Single Judges of this Court after hearing the learned counsels appearing for the parties to the lis had granted the benefits of pay scales and CAS as well to the writ petitioners.
(2.) One of such writ petitions was numbered as WP(C) No.491 of 2016, titled as Ajay Mallik v. State of Tripura and Ors. This writ petition and other connected writ petitions were disposed of by a common judgment dated 20.02.2017 granting pay scales and CAS benefits.
(3.) Thereafter, one of the writ petitioners, namely Sri Gouranga Debnath filed a review petition before the learned Single Judge which was numbered as Review Petition No.29 of 2017. The learned Single Judge had disposed of the said review petition vide judgment dated 09.11.2017, wherein the learned Single Judge had corrected some factual errors, but in addition, the learned Single Judge, on a prayer of the learned counsel for the petitioner, had granted arrears of pay to the petitioner with further clarification that the said order shall apply in respect of all the writ petitioners whose writ petitions were disposed of by the common judgment.;


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