UNION OF INDIA Vs. LT. CDR ANNIE NAGARAJA
LAWS(SC)-2020-3-68
SUPREME COURT OF INDIA
Decided on March 17,2020

UNION OF INDIA Appellant
VERSUS
Lt. Cdr Annie Nagaraja Respondents




JUDGEMENT

DHANANJAYA Y.CHANDRACHUD,J. - (1.)The present batch of Civil Appeals comes up for adjudication from two decisions, the first in point of time being that of the High Court of Delhi and the second, being that of the Armed Forces Tribunal (AFT).
A.1 Annie Nagaraja's case

(2.)Six Writ Petitions under Article 226 of the Constitution were instituted before the Delhi High Court. The petitioners, seventeen in number, were women officers who joined the Indian Navy as Short Service Commissioned (SSC) Officers in the Logistics and Air Traffic Controller (ATC) cadres and the Education branch. Six of them were officers in the Logistics cadre, nine in the Education branch and two in the ATC cadre. Their grievance is that despite completing fourteen years of service as SSC officers, they were not considered for the grant of Permanent Commissions (PC) and were discharged from service.
(3.)The case which was set up before the High Court was that women SSC officers of the Indian Army and Air Force had been granted PCs by the judgment of the Delhi High Court in Babita Puniya v Union of India, Writ Petition (C) No. 1597 of 2013, delivered on 12 March 2010 (Babita Puniya). The Air Force implemented the decision of the Delhi High Court. The Indian Army was in appeal before this Court against the judgment in Babita Puniya.
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