J.L. KHATRI Vs. STATE OF UTTARANCHAL AND OTHERS
LAWS(UTN)-2013-11-50
HIGH COURT OF UTTARAKHAND
Decided on November 20,2013

J.L. Khatri Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

Alok Singh, J. - (1.) Petitioner was appointed as untrained Pharmacist in the Jail Department on 10.3.1969; vide order dated 19.5.1994, petitioner was granted time scale with effect from 1.1.1986; vide order dated 27.2.1996, the services of the petitioner along with others were regularized. Services of the petitioner were regularized with effect from 18.6.1994 on the post of trained Pharmacist after granting relaxation/exemption from the qualification. Petitioner was granted time scale on completion of 16 years and 19 years of service from the date of his initial appointment.
(2.) After the creation of the State of Uttarakhand, vide order dated 4.2.2008, grant of time scale was recalled and vide consequential order dated 12.5.2008, time scale was granted from the date of regularization i.e. 18.6.1994. It was further directed that excess payment made to the petitioner should be recovered from the petitioner. Feeling aggrieved, petitioner has filed present petition.
(3.) I have heard Mr. B.S. Adhikari, learned counsel for petitioner and Mr. Paresh Tripathi, Additional Chief Standing Counsel, and have carefully perused the record.;


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