AJAI KUMAR SRIVASTAVA Vs. DEPUTY DIRECTOR OF EDUCATION VTH REGION VARANASI
LAWS(SC)-1990-9-40
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on September 21,1990

AJAI KUMAR SRIVASTAVA Appellant
VERSUS
DY. DIRECTOR OF EDUCATION, VTH REGION, VARANASI Respondents

JUDGEMENT

- (1.)By order dated 22nd December, 1989 the High Court of Allahabad directed that the Assistant Registrar, Firms, Societies and Chits to consider the question as to who was the legally selected or elected President of the Sansthapak Mandal at the relevant time. The dispute. is between Dr. Arun Kumar Upadhyay and Mr. Anil Kumar Upadhyay. Each of them claims that he is the legally selected or elected President.
(2.)The Assistant Registrar considered the matter and decided in favour of Mr. Anil Kumar Upadhyay. The decision of the Assistant Registrar has now been challenged in the High Court by Dr. Arun Kumar Upadhyay and it is pending there.
(3.)The two petitioners before us claim that they were appointed as Lecturers by Dr. Arun Kumar Upadhyay in the College maintained by the Mandal. They say that because of the finding of the Assistant Registrar in favour of Mr. Anil Kumar Upadhyay, the petitioners are denied their salary for the period during which they have actually worked as Lecturers. They claim that they are still working as Lecturers in the College, but no salary is paid to them. Respondents Nos. 6 and 7 also claim to have been appointed as Lecturers by the competent authority.
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