SRI JIBAN KRISHNA DEBNATH S/O LATE MOHANTA DEBNATH JIRANIA BAZAR, P.O. BIRENDRANAGAR, P.S. JIRANIA, DISTRICT Vs. TRIPURA STATE ELECTRICITY CORPORATION LTD. (TO BE REPRESENTED BY THE CHAIRMAN
LAWS(TRIP)-2017-1-8
HIGH COURT TRIPURA
Decided on January 16,2017

Sri Jiban Krishna Debnath S/O Late Mohanta Debnath Jirania Bazar, P.O. Birendranagar, P.S. Jirania, District Appellant
VERSUS
Tripura State Electricity Corporation Ltd. (To Be Represented By The Chairman Respondents

JUDGEMENT

S.C. Das, J. - (1.) Heard learned counsel, Mr. P Roy Barman for the petitioner, learned counsel, Mr. DC Nath for the respondent Nos. 1 to 5 and learned Addl. GA, Mr. S Chakraborty for the respondent Nos. 6 and 7.
(2.) Bereft of unnecessary details, the case of the petitioner is that he was engaged on 01.09.1985 by Sub-Divisional Officer (Electrical), Jirania Electrical Sub-Division on fixed pay basis and to that effect a letter was issued by the said SDO (Electrical) on 27.03.1989. He was paid a fixed amount of Rs.230/- per month by the SDO (Electrical) by order dated 20.11.1989. Subsequently, by another letter dated 09.06.1992 he was engaged as a Helper worker. It is the case of the petitioner that he was thereafter engaged as a Daily Rated Worker (DRW) and his wages was also paid as DRW. In support of his contention he has relied on various documents which show that he was treated/considered as a Daily Rated Worker/Contingent worker in the office of the SDO (Electrical), Jirania which was subsequently re-designated as Sr. Manager (Elect.), Jirania under the respondent No.1.
(3.) He made representation for regularizing of his service as per the declaration of the State Government but he was treated as part-time worker by impugned letter dated 03.02.2014 (Annexure-P/11 to the writ petition) issued by the Deputy General Manager, Jirania Electrical Division and by filing this writ petition he has challenged it alleging that he has been singled out from the group of similarly situated persons and deprived of the benefit of regularization in consonance of the decisions taken by the State government in respect of the DRW/contingent workers.;


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