ALL J&K BORDER ROADS LABOUR (GREF) UNION Vs. UNION OF INDIA
LAWS(J&K)-2020-2-32
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 07,2020

All JAndK Border Roads Labour (Gref) Union Appellant
VERSUS
UNION OF INDIA Respondents




JUDGEMENT

Rajesh Bindal,J. - (1.)This order will dispose of a bunch of petitions bearing SWP Nos. 1647, 2087, 2090 and 2175 of 2011, SWP No. 371, 476 and 1417 of 2012, SWP No.834/2014 and SWP No. 616 of 2015, as the common issues of law and fact are involved.
(2.)The petitioners, are the members of the Union or in individual capacity claim that they are working as Casually Paid Labourers (CPLs) with Border Roads Organization. The prayer is two-fold. First for grant of benefits under the Casual Labourers (Grant of Temporary Status and Regularisation) Scheme of Government of India, 1993 (for short 'the 1993 Scheme') and second is for grant of equal pay for equal work.
(3.)The facts are being noticed from SWP No. 1647/2011.
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