STATE OF TRIPURA Vs. SUBRATA SINGHA
LAWS(TRIP)-2021-3-52
HIGH COURT TRIPURA
Decided on March 30,2021

STATE OF TRIPURA Appellant
VERSUS
Subrata Singha Respondents

JUDGEMENT

AKIL KURESHI,J. - (1.) These appeals are filed by the State Government to challenge the judgment of the learned Single Judge dated 10th January 2020, in case of Uttam Malakar and others v. State of Tripura in WP(C) No.258/2018 and other connected petitions.
(2.) The original petitioners were engaged by Tripura Forest Development and Plantation Corporation Limited (to be referred to as the 'said Corporation') since 2003-04.
(3.) They had filed the writ petitions before the learned Single Judge and sought regularization of their services upon completion of 10 years of service. They had placed reliance on the decisions of this Court in case of Ranjit Malakar v. State of Tripura and Ors. in WP(C) No.290/2017 and in case of Aparna Das v. State of Tripura and Ors. in WP(C) No.237/2018. The learned Single Judge found that the facts were identical and, therefore, issued appropriate directions. Operative portion of the judgment reads as under : '10. Having observed thus, the respondents are directed to regularise the service of the petitioners from the next day of their completion of ten years of service in the post of Peon/Driver having regard to their status as Contingent Worker or DRW within a period of three months from the date when the petitioners shall furnish a copy of this order. The pay and allowances be accordingly determined. In the result, the writ petitions are allowed. There shall be no order as to costs.' ;


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