NINGOMBAM INAOMACHA SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-5-23
HIGH COURT OF MANIPUR
Decided on May 17,2019

Ningombam Inaomacha Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR ,J. - (1.) Heard Mr. Ng. Jotindra, learned counsel appearing for the petitioners and Mr. S. Napolean, learned Government Advocate for the respondents.
(2.) The prayers in the writ petition are as follows : "(i) To issue a writ in the nature of certiorari, or any other appropriate writ or order, quashing the impugned orders dated 14-05-2015, dated 21-02-2015 and 17-02-2014 issued by the Director of Health Services, Manipur (Annexure-A/29, A/27 and A/23) respectively forthwith; (ii) To issue a writ in the nature of mandamus, or any other appropriate writ, order or direction, to the respondents to pay due wages/ consolidated pay at the rate of Rs. 1,000/- per month with effect from 10-12-2003 to 05-03-2007 and effect from 06-03-2007 to 11-03-2010 at rate of Rs. 2550/- per month forthwith;
(3.) The writ petition has been filed challenging the orders dated 17- 02-2014, 21-02-2015 and 14-05-2015, issued by the Director of Health Services, Manipur (Annexure-A/23, A/27 and A/29 respectively) whereby and whereunder the claim for payment of wages of the three petitioners for a period referred to in the prayers, was declined by the Director of Health Services, Manipur, holding that for the said period for which the request for payment is made, the contract services of the petitioners were not extended by the competent authority.;


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