KAMINI DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-2
HIGH COURT TRIPURA
Decided on March 01,2021

Kamini Das Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal is filed by the original petitioners opposed Writ Petition(c) No. 223 of 2014 came to be dismissed by the learned Single Judge by impugned judgment dated 11.06.2018.
(2.) Brief facts are as under: The petitioners were appointed as a Jr. Mechanics on 23.11.1992 and 19.12.1992 respectively. In the writ petition, they have challenged a final seniority list dated 19.05.2014, mainly contending that three persons namely, Sri Kishore Kr. Datta Roy, Sri Kalidas Deb and Sri Ashim Kr. Debnath though joined the post of Mechanics later to the petitioners, they were shown senior to the petitioners in the said seniority list.
(3.) The respondents appeared and filed a reply and pointed out that: '10. That, in reply to the averments made in Paragraph-6 of the Writ Petition, it is stated that, the draft combined seniority list was published in the year of 2005 along with inviting of objection, if any, among the incumbents. But no objection was received from any person even from the Writ Petitioners, Sri Kamini Das and others Petitioner. Therefore, the draft seniority List was finally published on 10.07.2007. So, the question of separate Seniority List publication does, not arise. Therefore, the writ petition may be dismissed as devoid of merit.' ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.