MUNICIPAL EMPLOYEES UNION Vs. ADDL COMMISSIONER WATER DWS AND SDU
LAWS(DLH)-1995-12-63
HIGH COURT OF DELHI
Decided on December 13,1995

MUNICIPAL EMPLOYIS UNION Appellant
VERSUS
ADDL.COMMISSIONER (WATER),DWS AND SDU Respondents


Cited Judgements :-

PUNJAB NATIONAL BANK VS. PUNJAB NATIONAL BANK CENTRAL WORKERS UNION [LAWS(CAL)-2007-4-1] [REFERRED TO]


JUDGEMENT

Mahinder Narain, J. - (1.)Rule D.B. The petitioner-Union has come to this Court by a public interest writ petition to inform this Court of arbitrary actions on the part of the respondents to impose acondition of service in cases ofcompassionate employment, that a widow who has been given compassionate employment shall not be permitted to remarry, and that she will lose her job in the event she got remarried.
(2.)The condition which is impugned in this petition is that "Meera Rani shall not remarry failing which her services will be terminated".
(3.)Compassionate employment was given to Meera Rani. She was married to a Municipal employee Shobha Ram, who died leaving three children from his first wife, and one child from Meera Rani.
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