SHOORVEER SINGH AND OTHERS Vs. DIRECTOR, JANJATI KALYAN
LAWS(UTN)-2012-11-87
HIGH COURT OF UTTARAKHAND
Decided on November 23,2012

Shoorveer Singh And Others Appellant
VERSUS
Director, Janjati Kalyan Respondents

JUDGEMENT

- (1.) All the petitioners challenged the decision taken by an order dated 7 th February, 2007 passed by respondent No.1 in the writ petition. During the pendency of the writ petition, petitioner Nos. 3 and 4 had walked out from this action, and Court permitted them to withdraw their prayer.
(2.) The petitioner Nos. 1 and 2 are now pressing this matter.
(3.) The petitioner Nos. 1 and 2 were initially appointed under the contractual agreement and continued in service for sometime. Thereafter, the respondents authority, after considering their candidature, and being satisfied with their performance, regularized them in service by an order dated 11 th June, 2004. The petitioner Nos. 1 and 2 had been discharging their duties without any disturbance after being regularized.;


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