NRIPENDRANATH GHOSE Vs. STATE OF TRIPURA
LAWS(SC)-2006-1-75
SUPREME COURT OF INDIA
Decided on January 25,2006

Nripendranath Ghose Appellant
VERSUS
STATE OF TRIPURA Respondents


Cited Judgements :-

STATE OF WEST BENGAL VS. KINKAR KARMAKAR [LAWS(CAL)-2008-1-95] [REFERRED TO]


JUDGEMENT

- (1.)Heard parties.
(2.)IA, application for impleadment is allowed.
(3.)The appellants, 15 in number were appointed as Craft Instructors on different dates in 1966. The Craft Instructors, who were similarly situated with the appellants, filed Civil Rule No. 48 of 1980 praying inter alia equal pay for equal work which was allowed by a Division Bench of the Gauhati High Court, Bench at Agartala. The order dated 27.01.1989 passed by the Division Bench, as it is stated at the Bar, has been assailed by the State of Tripura by filing SLP before this Court which has been dismissed.
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