A K CHATTERJEE Vs. UNION OF INDIA
LAWS(SC)-1990-8-92
SUPREME COURT OF INDIA
Decided on August 13,1990

A.K.CHATTERJEE Appellant
VERSUS
UNION OF INDIA Respondents


Cited Judgements :-

RAKESH KUMAR SINGLA VS. STATE OF HARYANA [LAWS(P&H)-1995-7-55] [REFERRED TO]
AJIT KUMAR JAIN VS. THE STATE OF PUNJAB AND ANR. [LAWS(P&H)-1991-11-110] [REFERRED TO]


JUDGEMENT

- (1.)We have heard the learned counsel for all the parties on I.A. 6 of 1990.
(2.)Subsequent to the interim order that we made on 22-12-1989 directing certain ad hoc promotions pending disposal of these matters, occasion has arisen to consider whether further interim directions are also required to be issued in the matter of similar ad hoc promotions to the cadre of Deputy Collectors pending disposal of the case and subject to the final result therein.
(3.)It is submitted by the learned Additional Solicitor General for the Union of India that about 157 posts out of the cadre trength of 284 posts of Deputy Collectors remain vacant and unfilled owing to the sendency of the litigation and that this circumstance has its own serious effect on the collection of revenue. Learned Additional Solicitor General submitted that some reasonable basis, though ad hoc and subject to the final result, requires to be evolved to fill-up these posts in the larger interests of administration.
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