CHANDRA SHEKHAR CHATURVEDI Vs. RAJASTHAN CIVIL SERVICES APPELLATE TRIBUNAL
LAWS(RAJ)-2019-8-16
HIGH COURT OF RAJASTHAN
Decided on August 01,2019

CHANDRA SHEKHAR CHATURVEDI Appellant
VERSUS
RAJASTHAN CIVIL SERVICES APPELLATE TRIBUNAL Respondents

JUDGEMENT

PUSHPENDRA SINGH BHATI,J. - (1.) The present writ petition has been filed by the petitioner with the following prayers:- (1) "By any kind of writ, order or direction the impugned order dated 8.5.2002 passed by the learned tribunal in appeal no.204/2000 may very kindly be set-aside and further the order dated 18.12.1999 (sub Ann 10 of Ann.2) passed by the non-petitioner No.2 as well as the order dated 30.07.2001 (Sub Ann.16 of Ann.4) passed by the non-petitioner Government be set-aside and quashed and; (ii) by any kind of writ, order or direction the omission of the non-petitioners of not giving the benefits of jump with effect from 01.09.1995 be declared illegal and unconstitutional by directing the non-petitioners to revise the salary of the petitioner in same grade of Rs.1530/- with all consequential benefits with effect from 01.09.1995 as were granted to his juniors. (iii) Cost of the writ petition may very kindly be awarded to the petitioner. (iv) Any other order or direction, which Hon'ble Court deems fit and proper in favour of the petitioner in the facts and circumstances of the case, may very kindly be pleased'.
(2.) The petitioner was working on the post of Assistant Sub- Inspector (Technical) in the Police Telecommunication Department and on being denied the benefit of Revised Pay-Scale Rules, 1989, at par with certain similarly situated persons, he approached the Rajasthan Civil Services Appellate Tribunal, Jaipur.
(3.) The petitioner's appeal before the Tribunal was rejected on the ground that it was the discretion of the State and since the discretion has been exercised in favour of Dinesh Chand Gupta but not in favour of the petitioner, the Tribunal cannot pass any order on the ground of equality enshrined under Article 14 of Constitution of India. The relevant portion of the order impugned dated 08/05/2002 passed by the Tribunal is reproduced as under:- ...[VARNACULAR TEXT UMITTED]... ;


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