ANAND BALLABH PAPNEI AND ORS Vs. ZILA PANCHAYAT NAINITAL AND ANOTHER
LAWS(UTN)-2012-11-62
HIGH COURT OF UTTARAKHAND
Decided on November 05,2012

Anand Ballabh Papnei And Ors Appellant
VERSUS
Zila Panchayat Nainital And Another Respondents

JUDGEMENT

- (1.) By this writ petition, the petitioner has sought a writ of mandamus commanding the respondents to pay the pay scale of Clerk Grade-II to him and also to pay arrears of pay to the post of Clerk Grade-II to the petitioner for the period July 1996 till the date of actual payment alongwith 18% interest.
(2.) The fact of the case as mentioned in the writ petition is succinctly stated as follows:
(3.) The petitioner was appointed by respondent No.1., Zila Panchayat Nainital to the post of Tax Collector by a direct recruitment on 20th July, 1996 in the pay scale of 825-15-900-DR-20-1200. This fact has not been disputed at all. After joining, the petitioner has been discharging the duties of Clerk Grade-II. The petitioner was confirmed in the post of Tax Collector on 18th July, 2000. It appears by an order dated 24th April, 2001, the Chairman being the appointing authority, appointed the petitioner to the post of Clerk Grade-II carrying pay scale of 3050-75-3950-80-4590 from the date of initial appointment. After the aforesaid appointment, the petitioner is claimed to have been serving as Clerk Grade-II since July, 1996 but no salary has been paid.;


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