M RAJA Vs. CEERI EDUCATIONAL SOCIETY PILANI
LAWS(SC)-2006-10-2
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on October 31,2006

M.RAJA Appellant
VERSUS
CEERI EDUCATIONAL SOCIETY PILANI Respondents





Cited Judgements :-

S.RAJESHWARI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-6-326] [REFERRED TO]
INDIAN INSTITUTE OF FOREST MANAGEMENT VS. R JAISWAL [LAWS(MPH)-2012-3-95] [REFERRED TO]
CHANDRAKANT DAHYALAL SHAH VS. CHAIRMAN - GUJARAT STATE HANDLOOM AND HANDICRAFT DEVELOPMENT CORPORATION LTD [LAWS(GJH)-2016-4-124] [REFERRED TO]
LAXMI RANI SARKAR VS. STATE OF TRIPURA [LAWS(TRIP)-2019-6-41] [REFERRED TO]
M. UDHAYA SOORIYAN VS. THE SECRETARY TO GOVERNMENT AND ORS. [LAWS(MAD)-2015-2-78] [REFERRED TO]
SECRETARY TO GOVT. COMMERCIAL TAXES AND REGISTRATION DEPARTMENT, SECRETARIAT AND ANR. VS. A. SINGAMUTHU [LAWS(SC)-2017-3-7] [REFERRED TO]
TUMAKURU CITY CORPORATION VS. TUMKURU POURA KARMIKARA SANGHA (REGD. ) [LAWS(KAR)-2022-12-116] [REFERRED TO]
A.GANESH VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(MAD)-2019-2-382] [REFERRED TO]
P.V.MURUGANANDAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-2-271] [REFERRED TO]
STATE OF RAJASTHAN VS. DAYA LAL [LAWS(SC)-2011-1-82] [REFERRED TO]
S.NEELAKANDA MOORTHI VS. STATE [LAWS(MAD)-2019-7-303] [REFERRED TO]
M.AYYAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-8-250] [REFERRED TO]
R.DEVAKI VS. DIRECTOR OF ADI DRAVIDAR WELFARE [LAWS(MAD)-2019-4-529] [REFERRED TO]
K.ANJALAM VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-519] [REFERRED TO]
STATE OF RAJASTHAN VS. ANIL KUMAR [LAWS(RAJ)-2022-9-233] [REFERRED TO]
S.BALACHANDRAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-7-276] [REFERRED TO]
S.MARIAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-6-327] [REFERRED TO]
GHELABHAI MOTIBHAI BHANGI VS. DIRECTOR OF ANIMAL HUSBANDARY [LAWS(GJH)-2022-5-420] [REFERRED TO]
UNIVERSITY OF CALCUTTA VS. AMITAVA BANDOPADHYAY [LAWS(CAL)-2019-9-138] [REFERRED TO]
DHUDHABHAI NATHABHAI MOGA VS. SECRETARY AGRICULTURE CO-OPERATION AND RURAL DEVELOPMENT [LAWS(GJH)-2016-8-5] [REFERRED TO]
R.NEHRU VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2019-7-328] [REFERRED TO]
GEORGE VS. DIRECTOR OF RURAL DEVELOPMENT [LAWS(MAD)-2019-7-302] [REFERRED TO]
UNION OF INDIA VS. ILMO DEVI [LAWS(SC)-2021-10-26] [REFERRED TO]
TIKAM CHAND VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-1-52] [REFERRED TO]
GARIMA VS. STATE OF PUNJAB [LAWS(P&H)-2023-9-63] [REFERRED TO]
AJAY PAL SINGH VS. STATE OF U P AND 2 OTHERS [LAWS(ALL)-2017-11-92] [REFERRED TO]
RAM PRAVESH VS. CHIEF MEDICAL OFFICER GHAZIPUR [LAWS(ALL)-2011-2-111] [REFERRED TO]
REENA RAMACHANDRAN VS. UNION OF INDIA [LAWS(DLH)-2011-9-337] [REFERRED TO]
SODOU ASOM PRATHAMIK ARU MAJALIAMATRI SANTHA VS. STATE OF ASSAM [LAWS(GAU)-2014-4-43] [REFERRED TO]
P. SUMATHI VS. SECRETARY, MINISTRY OF HUMAN RESOURCE DEVELOPMENT [LAWS(MAD)-2012-10-204] [REFERRED TO]
R.KRISHNAMOORTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-8-246] [REFERRED TO]
VAGHARI DAHYABHAI KESHAVLAL VS. STATE OF GUJARAT [LAWS(GJH)-2016-7-114] [REFERRED TO]
B.DEVARAJU VS. GANDHIGRAM DEEMED UNIVERSITY [LAWS(MAD)-2021-11-110] [REFERRED TO]
JAGDIP PARMANANDBHAI RAVAL VS. STATE OF GUJARAT [LAWS(GJH)-2015-12-4] [REFERRED TO]
RAMESH CHANDRA BISWAL VS. STATE OF ODISHA [LAWS(ORI)-2022-4-117] [REFERRED TO]
A.RUBAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-2-272] [REFERRED TO]
R.ELLAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-2-318] [REFERRED TO]
S. SUNANDA VS. CHAIRMAN INDIRA GANDHI RSHTRIYA URAN AKADEMI NEWDELHI [LAWS(ALL)-2023-4-78] [REFERRED TO]
SIRAJ AHMAD VS. STATE OF U.P. [LAWS(ALL)-2017-9-3] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. G SANJEEVI [LAWS(APH)-2012-6-39] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Appellant was working as a Trained Graduate Teacher (TGT for short) (English) in Atomic Energy Central School, Rawatbhata in the State of Rajasthan. An advertisement was issued by Respondent No. 1 Society for recruitment and appointment to the post of TGT in its school. The appellant applied therefor. An interview was held. Allegedly, he asked for pay protection. It was assured that his pay would be protected.
(3.)An offer of appointment was made to him on 17.12.1996 wherein it was stated:
"2. You will be paid salary which includes Basic Pay + DA as per CES Rules.

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14. You shall abide by the service rules of CEERI Educational Society as decided from time to time."



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