BABU RAM Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-1-14
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 06,2020

BABU RAM Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Sanjeev Kumar,J. - (1.)Keeping in view the order, which this Court proposes to pass today, it may not be necessary to issue notice to the respondents.
(2.)The petitioner claims to be engaged as Daily Wager on 15.05.1979 and served the respondents up to 31.10.1993 and thereafter he was converted from PDL to regular establishment w.e.f 01.11.1993 as Khalshi in the pay scale of Rs.750-940. He was thereafter given in-situ promotion in the pay scale of Rs.2610-3540 w.e.f 01.01.1996 on 06.07.1999. It is further submitted that vide order dated 06.11.2006 passed by the respondent No.3, the petitioner was placed in the pay scale of Rs.4000-6000 w.e.f 01.11.2000.
(3.)The petitioner further submits that at the time of superannuation, he was drawing the salary in the pay scale of Rs.4,000-6,000 (pre-revised). The respondent No. 4, however, instead of settling the claim of the petitioner as per the last pay received, intends to settle the pension and other post retiral benefits as per the lower pay scale without taking into consideration the last pay drawn by the petitioner.
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