SUJIT DALUI Vs. PRINCIPAL SECRETARY, PUBLIC WORKS DEPARTMENT, GOVERNMENT OF WEST BENGAL
LAWS(CAL)-2021-6-86
HIGH COURT OF CALCUTTA
Decided on June 10,2021

Sujit Dalui Appellant
VERSUS
Principal Secretary, Public Works Department, Government Of West Bengal Respondents




JUDGEMENT

ANIRUDDHA ROY,J. - (1.)This writ petition has been filed assailing the order dated March 7, 2019 (for short, the impugned order) passed by the West Bengal Administrative Tribunal, Kolkata (for short, the Tribunal) in OA 810 of 2017 (Sujit Dalui vs. The State of West Bengal and Ors.) (for short, the Original Application) whereunder the said Original Application filed by the writ petitioner was dismissed being devoid of any merit and the prayer for granting compassionate appointment to the writ petitioner was consequently rejected.
(2.)The father of the writ petitioner Dibakar Dalui, since deceased, was employed as Work Guard (Choukidar) since July 8, 1997 in Kalna Highway, Sub-Division, P.W. Directorate of Public Works (Road) on work charged basis. vide memo dated May 5, 1997. Later, the pay scale of the father of the writ petitioner was refixed according to ROPA Rules, 1998 and ROPA Rules, 2009. He was given the benefit of Carrier Advancement Scheme of 2001 after completion of 8 years continuous satisfactory service. According to the option submitted by the father of the writ petitioner his pay scale was further enhanced from Rs.4900.007800. He was given the benefit of P.B.-2. He had served the State employer during the period 1997 till 2015 with an unblemished service carrier for 18 years.
(3.)The father of the writ petitioner died on January 3, 2015 at an age of 54 years. After the demise of the father, the mother of the writ petitioner Smt. Kalpana Dalui had started receiving her widow pension of Rs.5190.00 per month.
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