SUBASH CHANDRA Vs. COMMISSIONER STATE ROAD TRANSPORT CORPORATION JAMMU
LAWS(J&K)-2020-10-37
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 22,2020

SUBASH CHANDRA Appellant
VERSUS
Commissioner State Road Transport Corporation Jammu Respondents

JUDGEMENT

Rajesh Bindal, J. - (1.)The petitioners who are between 65 to 71 years of age have filed the present petition, much after their retirement seeking direction to the respondents to release the Cost of Living Allowances (COLA)/Leave Salary and other benefits.
(2.)To claim the relief prayed for, reliance was placed upon a judgment passed by the Srinagar Bench of this Court in SWP No. 1147/2016, titled All J&K Workers Union SRTC vs. State and others, decided on 20.02.2020.
(3.)Learned counsel for the petitioners submitted that petitioners herein are similarly situated as were the petitioners in All J&K Workers Union's case (supra). Once, the members of the union have been granted the benefits, the petitioners are also entitled to the same. They should not be discriminated.
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