K S KRISHNASWAMY Vs. UNION OF INDIA
LAWS(SC)-2006-11-57
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on November 23,2006

K.S.KRISHNASWAMY Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

PRADEEP KUMAR JAISWAL VS. STATE OF U P [LAWS(ALL)-2008-4-137] [REFERRED TO]
ARUNA MANURE WORKS KHAMMAM VS. STATE OF A P [LAWS(APH)-2008-7-47] [REFERRED TO]
P N RAVINDRA VS. CDA PENSIONS AND OIC DSC RECORDS [LAWS(KAR)-2007-4-5] [REFERRED TO]
TAMIL NADU HIGHER SECONDARY SCHOOL HEAD MASTERS ASSOCIATION VS. SPECIAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2011-2-62] [REFERRED TO]
UNION OF INDIA VS. S.K. DASH OFFICE SURVEYOR BHUBANESHWAR [LAWS(MAD)-2014-3-66] [REFERRED TO]
JC840380 Ex Sub P.N. Ravindra VS. CDA (Pensions) and OIC DSC Records [LAWS(KAR)-2007-4-64] [REFERRED TO]
UNION OF INDIA VS. ARUN JYOTI KUNDU [LAWS(SC)-2007-8-115] [REFERRED TO]
ADDITIONAL ASSISTANT ENGINEERS ASSOCIATION VS. STATE OF GUJARAT [LAWS(GJH)-2012-3-49] [REFERRED TO]
S SUNDARAM VS. ICICI BANK LIMITED [LAWS(MAD)-2009-2-212] [REFERRED TO]
ELECTRONICS CORPORATION OF TAMIL NADU LTD VS. N KUMAR [LAWS(MAD)-2012-10-21] [REFERRED TO]
SATBIR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2013-10-79] [REFERRED TO]
B.T. MANGLANI VS. DELHI DEVELOPMENT AUTHORITY & ANR. [LAWS(DLH)-2016-6-62] [REFERRED TO]
NAGALAND TRIBES COUNCIL (NTC) VS. STATE OF NAGALAND [LAWS(GAU)-2016-11-32] [REFERRED TO]
STATE OF PUNJAB AND OTHERS VS. AJAIB SINGH KANDHARI [LAWS(P&H)-2011-3-991] [REFERRED]
KAILASH NATH SRIVASTAVA VS. U.P. POWER CORP THROUGH CHAIRMAN [LAWS(ALL)-2019-11-25] [REFERRED TO]
STATE OF MADHYA PRADESH VS. R.D. SHARMA [LAWS(SC)-2022-1-89] [REFERRED TO]


JUDGEMENT

- (1.)Civil Appeal Nos. 3174 and 3173 of 2006 are preferred by the pensioners against the judgment and order of the High Court of Madras dated 29.4.2005 in Writ Petition Nos. 24444- 24451/2001, 14913/2002 and 32527/2004. Civil appeal Nos. 3188, 3189 and 3190 of 2006 are preferred by the Union of India against the judgments and orders of the Delhi High Court dated 17.8.2005, 5.9.2005, 10.11.2005 and 3.8.2005 passed in W.P. Nos. 17745/2004, 16975/2005, 6831/2004, 4597/2003 respectively.
(2.)We have heard Mr. P.A. Kulkarni, Mr. T. Harish Kumar, Mr. C.S. Rajan, Mr. Sanjeev Kumar Chaudhary and Mr. Prashant Bhushan, learned counsel appearing for different appellants/respondents.
(3.)In all these appeals, the controversy relates to the scale of pay recommended by the 5th Pay Commission and corresponding acceptance of the Government by a Policy decision dated 30.9.1997 and Executive Instructions dated 17.12.1998 clarified by Executive Instructions dated 11.5.2001.


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