SENIOR SUPERINTENDENT OF POST OFFICER Vs. RAJI MOL
LAWS(KER)-2003-10-41
HIGH COURT OF KERALA
Decided on October 21,2003

Senior Superintendent Of Post Officer Appellant
VERSUS
Raji Mol Respondents

JUDGEMENT

- (1.) The respondents in these four cases approached the Central Administrative Tribunal with the prayer that the Department be directed to consider their claims for appointment by transfer to the available posts. The Tribunal having accepted their claims, the Department has filed these four Writ Petitions.
(2.) The two issues that arise for consideration are: (1) Does a Rule, which says that Sevak shall not have any transfer liability, debar the employee from claiming appointment by transfer (2) Does an employee have a right to claim appointment by transfer to a post in a higher scale of pay than the one in which he is working
(3.) Learned counsel for the parties have referred to the facts as mentioned in W.P.(C) No. 32814 of 2003. These may be briefly noticed.;


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