SH ROYMON JAMES C & 8 ORS Vs. STATE OF MIZORAM & 5 ORS
LAWS(GAU)-2018-5-118
HIGH COURT OF GAUHATI
Decided on May 24,2018

Sh Roymon James C And 8 Ors Appellant
VERSUS
State Of Mizoram And 5 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. B. Lalramenga, the learned counsel for the petitioners as well as Ms. Mary L. Khiangte, the learned Government Advocate appearing for all the respondents.
(2.) The brief facts of the case may be noticed at the outset. The 9 (nine) writ petitioners have been appointed as Work-charged Employees under the State Public Works Department between the year 1996 - 2000. While the petitioner No. 1 was appointed as Electrician Grade-II on Work-charged basis, the petitioner Nos. 2 to 9 were appointed as Draftsman Grade-III likewise. Since their initial appointments, all the petitioners have been working in the capacity they were appointed and they were allowed to subscribe the General Provident Fund (GPF) by allotting them GPF Account Numbers and they have been contributing towards their respective GPF accounts on regular basis as per the CCS (Pension) Rules, 1972 (Old Pension Scheme).
(3.) The State respondents pursuant to the directives of the Supreme Court to formulate a scheme for regularization of temporary and casual employees came up with a scheme known as "the Government of Mizoram Regularization of Work- Charged Employees (in Public Works Department, Public Health Engineering Department, Power & Electricity Department and in Other Establishments) Scheme, 2000" (Scheme of 2000) which came into force on its publication in the Official Gazette on 05.06.2000.;


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