MAYA RANI PAUL Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-5-7
HIGH COURT TRIPURA
Decided on May 13,2021

Maya Rani Paul Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

AKIL KURESHI, C.J. - (1.) The petitioner has prayed for directing the respondents to treat her service as full-time daily rated worker (Group-D) w.e.f. 01.12.2012.
(2.) Brief facts are as under: The petitioner was initially engaged as a part-time contingent worker for two hours daily under the Inspector of Schools at Khowai w.e.f. 22.09.1980. She was assigned the duties of sweeping the office building and for carrying drinking water for the staff. She continued to discharge such duties uninterruptedly year after year. On 07.11.2012 the Government of Tripura issued an office memorandum which provided that all part-time workers working in different departments of the Government for 2, 3 or 4 hours and were engaged on or before 31.03.2003 and who had completed 10 years of service would be engaged as daily workers (DRW Group-D) w.e.f. 01.12.2012 subject to fulfillment of certain conditions. According to the petitioner, she should have been granted the benefit of the said office memorandum and she should have been made a full-time DRW. According to the petitioner, her office had also made proposal to Finance Department for converting her service into full-time service. However, for some unknown reason the same was not granted. She finally made a representation on 01.06.2018 and requested the respondents to grant her benefit of full-time servant. This was also not done. She, therefore, filed this petition.
(3.) The respondents have appeared and filed reply in which the stand taken is that the petitioner has already crossed the age of superannuation of 60 years and has been released w.e.f. 30.06.2017 and that the proposal for converting her service into full-time engagement was never forwarded to the department by her unit.;


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