KONSAM MONO SINGH (46) Vs. UNION OF INDIA
LAWS(MANIP)-2019-9-21
HIGH COURT OF MANIPUR
Decided on September 17,2019

Konsam Mono Singh (46) Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) This writ appeal has been filed the appellant aggrieved by the order dated 19.07.2011 passed by the learned Single Judge of Gauhati High Court in W.P.No.772 of 2009, rejecting the claim of the appellant.
(2.) Brief facts leading to the filing of the writ appeal are as follows: The appellant had entered into service as a Research Investigator on contract basis vide order dated 30.9.1989 pursuant to the advertisement dated 26.5.1989 made by the Directorate of Science, Technology and Environment, Government of Manipur, for a period of one year or till the completion of land use survey, whichever is earlier and then as a Resource Scientist from 1994 to 1996 for the Integrated Mission for Sustainable Development project. On 09.06.1995, the Ministry of Non-Conventional Energy Sources, Rural Energy Group (Biogas Division) issued letter to the Secretaries of Nodal Departments and Head of NodaI/Implementing Agencies in respect of the implementation of National Project on Biogas Development (NPBD) during 1995-96. The State of Manipur is also covered by the said Project and the Directorate of Science and Technology and Environment, Government of Manipur, issued a notice dated 7.12.1995 inviting applications from candidates for engagement on contract basis to various posts for NPBD and other programmes under it.
(3.) Pursuant to the advertisement/notification, the appellant submitted application on 19.12.1995 and after participation in the viva-voce, he was appointed on 04.10.1996 as Senior Scientific Officer along with other persons to the various posts in NPBD on contract basis at the consolidated honorarium for a period up to 31.03.1997. Thereafter, the service of the appellant was extended till 31.03.1998. On 20.9.1997, a communication was sent to the first respondent making proposal for providing scale of pay to the appellant. On 15.4.1998, the Ministry has approved the proposal for providing scale of pay with effect from 1.4.1998, though the mode of appointment was on consolidated pay earlier. Thereafter, the service of the appellant was extended from 1.4.1998 to 31.3.1999. ;


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