REGISTRAR, KARNATAKA UNIVERSITY AND ANOTHER Vs. DR. PRABHUGOUDA AND ANOTHER
LAWS(SC)-2020-12-43
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on December 17,2020

Registrar, Karnataka University And Another Appellant
VERSUS
Dr. Prabhugouda And Another Respondents


Cited Judgements :-

GOVT OF NCT OF DELHI VS. AMIRA NISAR [LAWS(DLH)-2022-1-160] [REFERRED TO]


JUDGEMENT

R.SUBHASH REDDY, J. - (1.)Leave granted.
(2.)This civil appeal is filed by the Karnataka University, at Dharwad, through its Registrar and another, aggrieved by the judgment and order dated 02.01.2020, passed in writ appeal No.100436 of 2019, by the High Court of Karnataka, Dharwad Bench.
(3.)By the aforesaid Order, Division Bench of High Court has dismissed the writ appeal preferred by the appellants herein, calling in question the order passed by the learned Single Judge in writ petition No. 100353 of 2018 (S-PRO) dated 13.03.2019 allowing the writ petition and declaring that the effective date of "Career Advancement Scheme" (for short CAS') promotion of the first respondent-writ petitioner was 01.01.2009 and also directed to grant all consequential benefits to him, as flow from such fixation. In fact, the CAS promotion was already given to the first respondent- writ petitioner and pay fixation has already been made, but it was from the date of 28.10.2013.
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