SHRI KARTO BASAR AND OTHERS Vs. THE STATE OF ARUNACHAL PRADESH AND OTHERS
LAWS(GAU)-2018-6-135
HIGH COURT OF GAUHATI
Decided on June 20,2018

Shri Karto Basar And Others Appellant
VERSUS
THE STATE OF ARUNACHAL PRADESH And OTHERS Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Mr. T. T. Tara, learned counsel for the petitioners and Mr. T.Bayor, learned counsel for respondent No. 3 as well as Mr. S. Tapin, learned counsel for State respondents.
(2.) All the petitioners herein were appointed pursuant to an advertisement dated 01.03.2002, issued by the Director, Rural Development Department, Government of Arunachal Pradesh, as Extension Officer (Rural Engineering). The advertisement in question specifically provided that the scale of pay payable to the Extension Officer (Rural Engineering) would be Rs. 4500-125-7000/- per month.
(3.) It is an admitted position of the parties that pursuant to the said advertisement, a selection process was conducted, wherein the petitioners had participated and pursuant thereof, they were selected and appointed. Although as per the advertisement, the petitioners ought to have been appointed against the scale of pay indicated therein, but for reasons best known to the authorities, the petitioners were appointed on a contractual basis against the fixed pay of Rs. 9000/- per month. It is to be taken note of that the appointment on contractual basis were made by various orders or the year 2003.;


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