MASOODA HASSAN Vs. STATE OF J&K
LAWS(J&K)-1999-9-11
HIGH COURT OF JAMMU AND KASHMIR
Decided on September 07,1999

Masooda Hassan Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

BHAWANI SINGH, J. - (1.) THIS appeal challenges the judgment of Single Judge dated March 12,1998, whereby. petition has been dismissed.
(2.) MS . Masooda Hassan was appointed Class IV employee in the pay scale of 630 -940 by Chief Engineer Generation and Transmission Wing Srinagar on November 15,1989. She was posted in the Generation Division Lower Jehlum Hydel Project Baramulla. On November 23,1989 the Executive Engineer load Despatch Material and Testing Division Bemina Srinagar passed the following order: - Ms. Masooda Hassan a newly appointed incumbent in the grade of 630 -940 (Class IV Ministerial) vide Chief Engineer, Gen.& trans. wing PDD. Bemina Srinagars order No: 125 of 1989 dated: 15.11.1989 is hereby assigned the job of Receipt and despatch besides type work in the Divisional office under close supervision of Shri Gh. Hassan Establishment clerk. 
(3.) LATER she was assigned the job of Sub -Divisional clerk stores as per order dated: June, l, 1991, without any financial benefits. Petitioner represented for her regularisation as Junior Assistant on regular basis, but her claim did not receive attention. Accordingly, she has represented to the Chief Engineer, alleging discrimination against her since one Miss Shabnam Hafiz, who had been working as Daily wage worker, was promoted as Junior Assistant on regular basis in September, 1997. No order was passed and she had to move this court seeking relief of regularisation of her services as Junior Assistant from November 23,1989 from which date she was assigned the job of receipt and despatch, besides type work and payment of salary of the post of Junior Assistant from the same date.;


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