JAMMU AND KASHMIR WOMENS DEVELOPMENT Vs. KAWKAB JABEEN
LAWS(J&K)-1999-4-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 20,1999

JAMMU AND KASHMIR WOMENS DEVELOPMENT Appellant
VERSUS
KAWKAB JABEEN Respondents

JUDGEMENT

- (1.) THESE three revision petitions arise out of the three suits which are based on identical facts and the reliefs sought are similar. These petitions are therefore taken up together for disposal as under:-
(2.) THE J. and K. Women's Development Corporation, (hereinafter referred as, the Corporation) Srinagar, issued the notice inviting the applications from interested and eligible candidates for the filling up of the posts of Project Officer, Supervisors, Typist/udc's and Orderly for its Monitoring and Marketing cell. The advertisement notice clearly indicated that the posts carried the consolidated salaries and the appointments were to be purely on contract basis for a period of one year only.
(3.) APPLICATIONS having been received and considered lead to the appointments of the plaintiffs in Civil Suit Nos. 79, 80 and 81 of 1997.;


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