DIBAKAR DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-1-44
HIGH COURT TRIPURA
Decided on January 21,2021

DIBAKAR DAS Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) Petitioner has challenged seniority lists published by the official respondents on 26.06.2013 and 12.09.2005 as also a Notification dated 11.03.2002 by which the private respondents, respondents No.6 and 7 herein, were promoted to the post of Senior Motor Vehicles Inspector with effect from 24.01.1997.
(2.) Brief facts are as under: The petitioner and respondents No.6 and 7 all three were appointed to the post of Inspector of Motor Vehicles under the common order dated 14.07.1993. Respondent No.6 was at serial No.1, petitioner at No.3 and respondent No.7 at No.4 in the said order. The petitioner would thus point out that at the time of entry in the service he was senior to respondent No.7. Despite this, in the year 1997, the respondent No.6 and 7 were promoted on ad-hoc basis to the post of Senior Inspector of Motor Vehicles. The petitioner challenged the action of the department in Civil Rule No.126 of 1997, which was dismissed by the Single Judge by an order dated 2/3.11.2000. In the said order, it was recorded that the department in the mean time had started the process for regular promotion which should be completed expeditiously. Against the said order, the petitioner had filed Writ Appeal, which was withdrawn on 04.04.2006.
(3.) In the meantime, the department issued a promotion order dated 11.03.2002 promoting the respondents No.6 and 7 as Senior Motor Vehicles Inspectors on regular basis and giving them the retrospective effect of promotion from 24.01.1997. By order dated 03.06.2004, the petitioner was also promoted on the same post, however, with prospective effect only.;


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