GAJENDRA SINGH RAUTELA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-11-3
HIGH COURT OF UTTARAKHAND
Decided on November 07,2012

Gajendra Singh Rautela Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties and perused the record. Since controversy involved in these petitions is identical, hence both these petitions are being decided by a common judgment.
(2.) All the petitioners were initially appointed in regular civil police department. Their parent department is Civil Police. Member of Civil Police can be sent by way of transfer in other wings of police i.e. C.B. CID, Vigilance, Cooperative Cell, Hydle Vigilance etc. The petitioners are working in C.B. CID wing and are working on the post of Inspector. On 7.12.1979, the erstwhile State of Uttar Pradesh issued a Govt. Order whereby the State Government granted one month's extra salary to the non-gazetted officers and employees of the police department.
(3.) In the year 2001, the respondents started paying one months extra salary to the petitioners. The respondents continued to pay said salary to the petitioners till 23rd June, 2006 on which date, an order was passed by the Financial Comptroller of Police Headquarter, Dehradun asking the officer concerned to discontinue payment of one month's extra salary to the petitioners and further to recover the amount which has already paid to them. Against the said order, instant writ petition has been filed by the petitioners.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.