JAGDISH CHAND KOHLI Vs. UNION OF INDIA AND OTHERS
LAWS(UTN)-2012-10-71
HIGH COURT OF UTTARAKHAND
Decided on October 10,2012

Jagdish Chand Kohli Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.) Before arguments could be advanced, learned counsel for the petitioner submitted that he does not intend to press prayer no.1 made in the writ petition. In such view of the matter, prayer no.1 made in writ petition is hereby rejected.
(2.) Heard learned counsel for the parties and perused the record.
(3.) The petitioner is seeking direction to the respondents to prepare a seniority list of Class IV employees and promote the petitioner on the post of Junior Clerk and thereafter, on the post of Senior Clerk with all consequential service benefits, ignoring the departmental promotional examination. Further prayer has been made seeking direction to the respondents to give promotion to the petitioner on the basis of seniority from the date when juniors to the petitioner have been promoted i.e. 11.07.1997, on the post of Junior Clerk, with all consequential service benefits.;


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