U. P SAHKARI GRAM VIKAS BANK LIMITED Vs. LALLAN RAI
LAWS(SC)-2020-1-179
SUPREME COURT OF INDIA
Decided on January 21,2020

U. P Sahkari Gram Vikas Bank Limited Appellant
VERSUS
Lallan Rai Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)This appeal arising out of the judgment and order dated 04.07.2018 passed by the High Court of Judicature at Allahabad in Special Appeal No. 607 of 2018 in and by which the Division Bench of the High Court affirmed the order passed by the learned Single Judge holding that the respondent is entitled for parity of pay.
(3.)The respondent was appointed on daily wages on 20.12.1977 with the appellant-bank at salary of Rs.300/-. Initially he was appointed for three months and later on the same was extended by 18 months and 10 days upto 30.06.1979. His Service was not extended beyond 30.06.1979.
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