HENTER NGOMDIR, W/O KOGAM BASAR Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-1-73
HIGH COURT OF GAUHATI
Decided on January 23,2018

Henter Ngomdir, W/O Kogam Basar Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

S. Serto, J. - (1.) This is a writ petition challenging the order dated 25.08.2004 issued by the Chief Engineer, Water Resource Department, Govt. of Arunachal Pradesh by which the grade pay of the petitioner was reduced to Rs.1800/- from her earlier grade pay of Rs.1900/-.
(2.) Heard the learned counsel for the petitioner Mr. G. Tarak and Ms. G. Ete, learned Addl. Sr. Govt. Advocate appearing for State respondents Nos. 1 to 3. None has appeared on behalf of the private respondent.
(3.) The case of the petitioner in brief is that he was appointed as W/ C Data recorder in the Department of Water Resource under the Govt. of Arunachal Pradesh vide order No.WRD/1/1435/ 2008 dated 06.07.2009 issued by the Chief Engineer at the pay scale of Rs.5200-20200+ grade pay of Rs.1800/-. Thereafter, a corrigendum dated 06.05.2010, No. WRD/1/1435/2008 was issued by the Chief Engineer, Water Resource Department, wherein, the grade pay of the petitioner was enhanced to Rs.1900/-. In the year 2014, the petitioner was regularized as W/C Data Recorder vide order No.WRD/1/1353/2004 dated 25.08.2014 issued by the Chief Engineer, Water Resource Department with the pay scale of Rs.5200-20200 with grade pay of Rs.1800/- PM plus other allowances as admissible under rules from time to time with effect from the date of his joining. The petitioner was aggrieved by the said order of regularization to the extent that her grade pay which was 1900/- had been reduced to 1800/-. Therefore, she submitted a representation to the Chief Engineer, Water Resource Department on 03.09.2004 requesting for necessary correction of her grade pay. In pursuance to her application, the Chief Engineer, Water Resource Department, issued an order dated 28.01.2015 bearing No.WRD/1/1571/2009, wherein, it was clarified that the petitioner's grade pay as already given is final. Being aggrieved, the petitioner has come to this Court praying for a direction directing the respondents to maintain her grade pay at 1900/-.;


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