RAMA NAND Vs. CHIEF SECRETARY, GOVT. OF NCT OF DELHI
LAWS(SC)-2020-8-3
SUPREME COURT OF INDIA
Decided on August 06,2020

RAMA NAND Appellant
VERSUS
CHIEF SECRETARY, GOVT. OF NCT OF DELHI Respondents


Referred Judgements :-

UNION OF INDIA VS. PUSPA RANI [REFERRED TO]
BHARAT SANCHAR NIGAM LTD VS. R SANTHAKUMARI VELUSAMY [REFERRED TO]


JUDGEMENT

SANJAY KISHAN KAUL, J. - (1.)The appellants were all working as Telephone Operators with the Delhi Fire Service ("DFS"). On account of reorganisation of the wireless communication system, ninety-six posts of Radio Telephone Operators were sought to be created in terms of a letter dated 29.8.1983. Six Radio Operators were already operating as such, while twenty-seven Telephone Operators, in the pay scale of Rs. 260-400 were sought to be deployed as Radio Telephone Operators ("RTOs") in a higher pay scale. The reorganisation scheme was approved on 10.10.1983 by the Municipal Corporation of Delhi.
(2.)The Telephone Operators had to go through a training and to be deployed as RTOs, a further condition was imposed of 5 years regular service, though it is alleged by the appellants that the same was not part of the letter dated 29.8.1983. An important development took place on 9.8.1999 whereby the Department of Personnel and Training, Government of India issued an Office Memorandum introducing an Assured Career Progression ("ACP") Scheme, by which a decision was taken to grant two financial upgradations after completion of 12 and 24 years of regular service respectively. It is the case of the appellants that they were entitled to get their first financial upgradation as on 9.8.1999 or on completion of 12 years of service in the DFS as Telephone Operators/RTOs, but that the same were denied to the appellants since the respondents treated their conversion of the aforesaid posts as a promotion. The limited controversy which arises for adjudication in the present case is whether the deployment of the appellants as RTOs would amount to a promotion or whether it was a mere reorganisation and the appellants were entitled to the ACP separately in terms of the ACP Scheme.
(3.)The appellants filed OA No. 983/1995 before the Central Administrative Tribunal ("CAT"), Principal Bench, New Delhi and succeeded in terms of the judgment dated 6.10.1999 granting them the pay scale of RTOs, i.e., Rs.380-560 on the principle of "equal pay for equal work".
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