MILITARY FARM DAIRY CIVILIAN WORKERS UNION Vs. UNION OF INDIA AND 5 ORS
LAWS(GAU)-2018-9-133
HIGH COURT OF GAUHATI
Decided on September 26,2018

Military Farm Dairy Civilian Workers Union Appellant
VERSUS
Union Of India And 5 Ors Respondents

JUDGEMENT

Ajit Bothakur, J. - (1.) Heard Mr. S. Chakravarty, learned counsel appearing on behalf of the appellant. Also heard Mr. S.C. Keyal, learned Assistant Solicitor General of India and Maj. Pawandeep Singh for the respondent/Union of India.
(2.) This writ appeal is directed against the impugned common judgment and order, dated 13.08.2018, passed by the learned Single Judge in WP(C) No.5186/2014 and WP(C) No.3123/2018.
(3.) The appellant's case, in a nut-shell, is that the appellant is a registered Trade Union of Civilian Workers of General Military Farms established in the year 1989 at Missamari, Tezpur in Sonitpur district of Assam and engaged in supply of quality milk and milk products to meet defence requirements. There are five commands of Military Farms in India manned by more than 1000 regular and 5000 of other categories of employees. In 1993, the Joint Parliamentary Consultancy Committee recommended for strengthening of Military Farms and accordingly, in 2004, the Government of India decided to expand its infrastructural development. However, the ministry of Defence has been keeping 90% of its regular posts not filled by substantive appointment for many years and works of dairy are being carried out by engaging temporary employees and further, the department of Defence instead of making proper infrastructural development has been purchasing the additional requirements of milk and milk products from the open market.;


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