RAMESH PAL SINGH S/O ATTAR SINGH Vs. RAJA MAHENDRA PRATAP AND OTHERS
LAWS(UTN)-2012-11-86
HIGH COURT OF UTTARAKHAND
Decided on November 22,2012

Ramesh Pal Singh S/O Attar Singh Appellant
VERSUS
Raja Mahendra Pratap And Others Respondents

JUDGEMENT

- (1.) Application for condoning delay in filing restoration application is allowed. Restoration application is not opposed seriously by the learned counsel appearing for respondents. Hence being satisfied with the explanation given in the affidavit, the application is allowed. Order dated 27.09.2012 is recalled.
(2.) By the consent of parties, this writ petition itself is taken on today's Board. This matter relates to the year 2001 and it shows that there is a history of successive dismissal of the writ petition on account of default. This writ petition is restored today.
(3.) By this writ petition, the petitioner has prayed for a writ, order or direction in the nature of mandamus commanding the respondents to pay the salary of the petitioner and also prayed for payment of the arrears of salary of the petitioner since his appointment, and interest at the rate of 18% per annum on the arrears of salary.;


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