INDRAJIT DEB Vs. STATE OF TRIPURA
LAWS(TRIP)-2019-12-32
HIGH COURT TRIPURA
Decided on December 09,2019

Indrajit Deb Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

A.KURESHI; J - (1.)This appeal is filed by the original petitioners to challenge the judgment of the learned Single Judge dated 12th of January, 2015 passed in WP(C) No.106 of 2010.
(2.)This case has a long history. Briefly stated the facts are as under:-
Petitioners are the employees of Tripura Road Transport Corporation (TRTC, for short). They had filed a writ petition bearing WP(C) No.24 of 2003 against the TRTC and the State Government complaining that the Government of Tripura though had granted increase in the Dearness Allowance on the basic pay of the employees of the State Government from a particular date, while in the case of the employees of TRTC, such benefits were granted at a later point of time. The petitioners had pointed out that the Government had increased the Dearness Allowance of the Government employees w.e.f. 01.01.1999, thereafter w.e.f. 01.01.2000 and so on. Whereas in case of the employees of the TRTC the increase in the Dearness Allowance was delayed. For example the increase in the Dearness Allowance granted to the Government employees w.e.f. 01.01.2001 was not implemented in favour of the employees of the TRTC till 01.01.2003. Such anomalies were brought to the notice of the Court by the petitioners.

(3.)The writ petition came to be disposed of by the learned Single Judge by judgment dated 04.08.2008. The learned Single Judge made certain observations finding prima facie merits in the grievances of the petitioners and in the said judgment gave following directions:-
"28. For all the aforesaid reasons, I am of the considered opinion that the matter needs consideration of the respondents consistently with the observations made above. Accordingly, the writ petition is disposed of with the direction to the State respondents to examine the grievance of the petitioners in the light of the observations made above and then to pass appropriate order in accordance with law. Needless to say that they will bear in mind that the employees of the PSUs etc. were all along treated at par with their counter parts in the State Government Departments in the matter of grant of D.As from time to time. They will also bear in mind that in the counter affidavits filed, there is no indication as to what led to the disparity making a grievance against which, the petitioners have invoked the writ jurisdiction of this Court.

29. Entire exercise towards compliance of the aforesaid direction shall be carried out as expeditiously as possible, but at any rate, not later than 31st October,2008. "

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