FARAHAT SAHID Vs. UTTARAKHAND GOVERNMENT
LAWS(UTN)-2013-6-100
HIGH COURT OF UTTARAKHAND
Decided on June 14,2013

Farahat Sahid Appellant
VERSUS
Uttarakhand Government Respondents

JUDGEMENT

SUDHANSHU DHULIA, J. - (1.) HEARD Mr. Gopal Dutt Joshi, Advocate for the petitioner and Mr. Subhash Upadhayay, Standing Counsel for the State.
(2.) ACCORDING to the petitioner, he has technical knowledge of operating the Printing Press Offset Machine. In response to an advertisement dated 26.02.2003 published by the District Panchayat Raj Officer, Pithoragarh/respondent no.2, the petitioner applied for the post of Offset Printer Operator. The advertisement states that initially for the first year, the incumbent would be given a salary of Rs.5,000/ - per month and after one year of satisfactory service, the regular salary, which is approved by the Government, would be given.
(3.) THE petitioner underwent a selection process and thereafter appointed as Offset Press Operator by the Manager of the District Central Printing Press Panchayat, Pithoragarh / respondent no.3. According to the petitioner, he continued to work as Offset Press Operator for a period of six years and, inspite of his repeated requests, he has not been given regular salary and, on his persistent requests for granting regular salary, his services were terminated without assigning any reason vide impugned order dated 02.03.2009. This Court has perused the impugned order and feels that it does not assign any reason for terminating the services of the petitioner. The impugned order only says that the appointment of the petitioner was totally temporary in nature and his service was not required any more.;


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