APARESH DAS Vs. LIFE INSURANCE CORPORATION OF INDIA
LAWS(TRIP)-2017-1-2
HIGH COURT TRIPURA
Decided on January 03,2017

Aparesh Das Appellant
VERSUS
LIFE INSURANCE CORPORATION OF INDIA Respondents

JUDGEMENT

S.C.DAS,J. - (1.) Identical facts and questions of law are involved in both the writ petitions. So both the writ petitions were heard together on the prayer of learned counsel for the parties and this common judgment is passed which shall govern both the writ petitions.
(2.) Heard learned counsel, Mr. P Roy Barman for the petitioners and learned counsel, Mr. N Majumdar for the respondents in both the cases.
(3.) Respondent No.1 formulated a scheme, namely, "LIC of India (Financial Services Executive) Scheme 2007" and under that scheme time to time engaged Financial Service Executives under certain definite terms and conditions on contractual services. The petitioner of WP(C)377/2016 was engaged on 02.05.2008 and the petitioner of WP(C) 378/2016 was engaged on 05.05.2008 after following a selection process in due course. After engagement they were also given neces-sary training as prescribed under the Scheme.;


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