SURAT SINGH Vs. UNION OF INDIA
LAWS(J&K)-2020-2-34
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 10,2020

SURAT SINGH Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Rajesh Bindal,J. - (1.)The petitioners, who had retired from Army and had been engaged in CRPF on contract basis, have filed the present petition seeking a direction for extension of their service. Their submission is that the Government having increased the age of retirement of the personnel in CRPF, BSF, ITBP, SSB, CISF and AR from 57 to 60 years, the petitioners should also be allowed to continue till they attained at that age. They already have sufficient experience in Army as well as while working in CRPF. They are fully fit to discharge their duties.
(2.)Notice in the petition was issued.
(3.)Learned counsel for the respondents submitted that the petitioners had been engaged as per the policy for a period of five years. The term of the contract was extendable by another two years. The petitioners in the present case have already served in CRPF for a period of seven years. The maximum period of contract having expired for which they could be re- employed, the petitioners cannot be allowed to continue further. At present, there is no proposal to revise the policy. In fact the idea is to give opportunity to the younger army personnels as well, who retire every year. It is a regular process which continues.
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