WARYAM SINGH Vs. HIMACHAL PRADESH UNIVERSITY
LAWS(HPH)-1997-4-26
HIGH COURT OF HIMACHAL PRADESH
Decided on April 24,1997

WARYAM SINGH Appellant
VERSUS
HIMACHAL PRADESH UNIVERSITY Respondents




JUDGEMENT

M.SRINIVASAN,C.J. - (1.)The petitioner was appointed as a temporary Peon in the Chemistry Department of the respondent -University on April 13, 1973. He was appointed as a clerk w.e.f. 20 -9 -1974. The relevant part of the order of appointment reads as follows : "Pending appointment of office/Laboratory staff in the Department of Chemistry, on regular basis, the proposal to appoint the following persons purely on temporary basis against the posts shown against each sent by the Head Department of Chemistry vide his letter No. nil dated 19 -9 -1974 has been approved by the Vice -Chancellor."
(2.)In the same order, it is stated : Their services will be liable to be dispensed with, without any notice and assigning reosons therefor. -
(3.)He was reverted to the post of Peon w.e.f. 27 -11 -1975 and again he was appointed as Clerk from 11 -8 -1976. That order dated 7th June, 1979 reads as follows : "In supersession of office order No. 3131 dated the 29th December, 1975 issued from the Head, Department of Chemistry, H.P. University, the Vice -Chancellor, Himachal Pradesh University has been pleased to revoke the reversion orders of Shri Waryam Singh from the post of Clerk on ad hoc basis to the post of Peon with effect from the 27th December, 1975 to 10th August, 1976. 2. That Shri Waryam Singh will have no claim for regularisation of his ad -hoc promotion as Clerk with retrospective effect on the basis of the above orders as he has already been regularised as Clerk with effect from 11th August, 1976. -


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