MANIK LAL Vs. INDIAN INSTITUTE OF TECHNOLOGY, ROORKEE THROUGH
LAWS(UTN)-2012-7-98
HIGH COURT OF UTTARAKHAND
Decided on July 03,2012

MANIK LAL Appellant
VERSUS
Indian Institute Of Technology, Roorkee Through Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) BY means of this petition the petitioner has sought the following relief: - To issue a writ, order or direction in the nature of mandamus commanding the respondents to comply the service conditions of petitioner given in his appointment letter dated 11 -5 -1990 (Annexure No.2 to the writ petition).
(2.) To issue a writ, order or direction in the nature of mandamus commanding the respondents not to shift the petitioner from the IIT Roorkee in case the center of AVRC is shifted out side the IIT Roorkee and further he would be absorbed and adjusted in the other department of IIT Roorkee as per his service condition.
(3.) To issue a writ, order or direction in the nature of mandamus commanding the respondents to give the enhanced pay scale and all other benefits as available to the similar situated employees in the IIT Roorkee. - To issue any writ, order or direction which this Honble Court may deem fit and proper in the facts and circumstances of the case.;


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