UNION OF INDIA Vs. M.V. MOHANAN NAIR
LAWS(SC)-2020-3-43
SUPREME COURT OF INDIA
Decided on March 05,2020

UNION OF INDIA Appellant
VERSUS
M.V. Mohanan Nair Respondents





Cited Judgements :-

HARI PRAKASH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-11-31] [REFERRED TO]
JAGAT RAM VS. UNION OF INDIA [LAWS(DLH)-2021-3-53] [REFERRED TO]
EX HCGD AMI LAL VS. UNION OF INDIA [LAWS(DLH)-2021-11-220] [REFERRED TO]
CT GD VIRENDER SINGH VS. UOI AND OTHER [LAWS(DLH)-2021-2-40] [REFERRED TO]
RAJ PAL VS. UNION OF INDIA [LAWS(DLH)-2021-1-98] [REFERRED TO]
STATE OF TRIPURA VS. TARUN KUMAR BHATTA [LAWS(TRIP)-2021-1-69] [REFERRED TO]
UNION OF INDIA VS. EX. HC/GD VIRENDER SINGH [LAWS(SC)-2022-8-65] [REFERRED TO]
SI GD ANIL KUMAR VS. UOI AND OTHER [LAWS(DLH)-2021-1-75] [REFERRED TO]
BAIDYANATH SARKAR VS. UNION OF INDIA [LAWS(DLH)-2021-4-80] [REFERRED TO]
ASI GD RAKESH CHANDRA VS. UNION OF INDIA [LAWS(DLH)-2021-2-110] [REFERRED TO]
EX INSP MIN KUNDAN UNIYAL VS. UNION OF INDIA [LAWS(DLH)-2021-2-167] [REFERRED TO]
CHANDRA BHAWAN PANDE VS. NIKHIL BHARDWAJ, ADVOCATE [LAWS(DLH)-2021-3-100] [REFERRED TO]
G. KRISHNEGOWDA VS. STATE OF KARNATAKA [LAWS(KAR)-2021-7-111] [REFERRED TO]
SUBHASH SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-4-100] [REFERRED TO]
JAI BHAGWAN VS. UNION OF INDIA [LAWS(DLH)-2021-4-101] [REFERRED TO]
EX HC GD RAM SWAROOP VS. UNION OF INDIA [LAWS(DLH)-2021-9-119] [REFERRED TO]
BIDYUT KUMAR DEB VS. STATE OF TRIPURA [LAWS(TRIP)-2021-7-15] [REFERRED TO]
JAGBIR SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-2-114] [REFERRED TO]
EX NK GD BHAGIRATH SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-11-46] [REFERRED TO]
NAND VIJAY SINGH VS. UNION OF INDIA [LAWS(ALL)-2021-6-51] [REFERRED TO]
AHEIBAM ROMEL SINGH VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2021-1-2] [REFERRED TO]
VICE CHAIRMAN DELHI DEVELOPMENT AUTHORITY VS. NARENDER KUMAR [LAWS(SC)-2022-3-16] [REFERRED TO]
UNION OF INDIA & ORS. ETC. VS. S. RANJIT SAMUEL ETC. [LAWS(SC)-2022-3-148] [REFERRED TO]
STATE OF ODISHA VS. PURNA CHANDRA CHAND [LAWS(ORI)-2021-5-4] [REFERRED TO]
GAUTAM ROY VS. STATE OF TRIPURA [LAWS(TRIP)-2021-2-78] [REFERRED TO]
STATE OF MAHARASHTRA VS. PUNDLIK DADAJI PIPARE [LAWS(BOM)-2022-8-112] [REFERRED TO]
EX HC GD OMKAR MAL VS. UNION OF INDIA [LAWS(DLH)-2021-9-184] [REFERRED TO]
EX HC GD GANGA SINGH VS. UNION OF INDIA [LAWS(DLH)-2022-1-204] [REFERRED TO]
JAGAT SINGH KORANGA VS. UNION OF INDIA [LAWS(DLH)-2021-1-137] [REFERRED TO]
RAJ KUMAR VS. UNION OF INDIA [LAWS(DLH)-2021-2-39] [REFERRED TO]
JAGJIT SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-2-61] [REFERRED TO]
EX. HC. GD. GOPAL SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-2-112] [REFERRED TO]
EX. HC GD HANUMAN PRASAD VS. UNION OF INDIA [LAWS(DLH)-2021-3-52] [REFERRED TO]
ASI/GD. SHYAM ORAON VS. UNION OF INDIA [LAWS(DLH)-2021-3-121] [REFERRED TO]
SI. GD. CHANDER MANI VS. UOI [LAWS(DLH)-2021-3-175] [REFERRED TO]
EX HC/GD BALA RAM VS. UOI [LAWS(DLH)-2021-3-236] [REFERRED TO]
PUNJAB STATE POWER CORPORATION LIMITED VS. BAL KRISHAN SHARMA [LAWS(SC)-2021-11-57] [REFERRED TO]
MAHESH CHANDRA VS. UNION OF INDIA [LAWS(DLH)-2021-2-75] [REFERRED TO]
RAJENDRA SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-2-141] [REFERRED TO]
EXHC GD PHOOL CHAND VS. UNION OF INDIA [LAWS(DLH)-2021-10-87] [REFERRED TO]
DHARAMPAL VS. UNION OF INDIA [LAWS(DLH)-2021-3-128] [REFERRED TO]
DIRECTOR, DIRECTORATE OF ENFORCEMENT VS. K. SUDHEESH KUMAR [LAWS(SC)-2022-1-83] [REFERRED TO]
VIMLESH KUMAR DANGI VS. UNION OF INDIA [LAWS(DLH)-2021-1-112] [REFERRED TO]
EX NAIK GD BHARAT SINGH BIST VS. UOI AND OTHER [LAWS(DLH)-2021-2-65] [REFERRED TO]
EX. HC/GD. ANAND SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-3-169] [REFERRED TO]
BALWINDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2021-4-90] [REFERRED TO]
UNION OF INDIA VS. R.K. SHARMA [LAWS(SC)-2021-4-55] [REFERRED TO]
STATE OF TRIPURA VS. ANIL SUTRADHAR [LAWS(TRIP)-2021-3-69] [REFERRED TO]
HC. GD. DINESH CHANDRA VS. U.O.I. [LAWS(DLH)-2021-3-99] [REFERRED TO]
RAM CHANDER VS. UOI [LAWS(DLH)-2021-3-122] [REFERRED TO]
KRIPA SHANKAR RAI VS. UNION OF INDIA [LAWS(DLH)-2021-3-165] [REFERRED TO]


JUDGEMENT

R.BANUMATHI,J. - (1.)Leave granted.
(2.)The instant batch of appeals have been filed assailing the orders of various High Courts dismissing petitions filed by the appellants, thereby upholding decisions rendered by different Benches of Central Administrative Tribunal granting financial upgradation of grade pay in the next promotional hierarchy by placing reliance upon Union of India and others v. Raj Pal and another CWP No.19387 of 2011 dated 19.10.2011. In these batch matters, we are concerned with the question whether MACP Scheme entitles financial upgradation to the next grade pay or to the grade pay of the next promotional hierarchy.
(3.)In all these appeals, almost all the High Courts have followed the Raj Pal and Ved Prakash's case and granted relief as prayed for by the respondents. Being aggrieved, the appellant- UOI has filed these appeals.
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