RUPAN GOPE Vs. COAL INDIA LTD.
LAWS(GAU)-2018-12-119
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 14,2018

Rupan Gope Appellant
VERSUS
COAL INDIA LTD. Respondents

JUDGEMENT

N.KOTISWAR SINGH, J. - (1.) Heard Mr. I.A. Talukdar, learned counsel for the petitioner. Also heard Mr. A.M. Dutta, learned counsel assisted by Mr. M.Z. Ahmed, learned senior counsel for the Coal India Ltd.
(2.) The present petition has been filed seeking for a direction to the respondent authorities to give appointment to the petitioner in lieu of the service of the petitioner's mother who was serving in a Grade-IV post under the Coal India Ltd. in terms of the special scheme framed by the Coal India Ltd. known as "Coal India Special Female Voluntary Retirement Scheme 2014 (Revised)".
(3.) The aforesaid scheme was framed by the authorities with an endeavor to optimize manpower utilization of the company by reducing female manpower deployed in non- technical jobs by appointing their sons to a job where it is required without increasing the overall manpower. Under the aforesaid scheme if there is a female worker deployed in non- technical job she may opt for the scheme subject to the condition that she must have completed 10 years of service and must not have completed 55 years of age on the date of receipt of her application and she could nominate the son for appointment under the scheme who must be within the age group of 18 to 35 years, on the date of receipt of application of the female VRS optee and minimum educational qualification of the nominated son of a SFVRS optee would be literate.;


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