VIKRAM SINGH KAINTURA Vs. SECRETARY, SECRETARIAT OF HONBLE GOVERNOR AND ANOTHER
LAWS(UTN)-2013-9-38
HIGH COURT OF UTTARAKHAND
Decided on September 10,2013

Vikram Singh Kaintura Appellant
VERSUS
Secretary, Secretariat Of Honble Governor And Another Respondents

JUDGEMENT

Sudhanshu Dhulia, J. - (1.) The petitioner as well as respondent no. 2 are drivers in the Raj Bhawan, Uttarakhand. What goes to the root of the matter in the present case is the inter-se seniority between the petitioner and the respondent no. 2.
(2.) The State of Uttarakhand was created by the Act of Parliament, known as "U.P. Reorganization Act" and from the appointed date i.e. 9th November, 2000, the new State came into existence. With the creation of the new State also arose the need to run various establishments in Uttarakhand. For the Raj Bhawan establishment, services of various categories of employees were requisitioned from different State departments. The petitioner, who was working as a driver in the District Information Office at Tehri Garhwal in the erstwhile State of U.P. on the appointed date, was asked to join his services at Raj Bhawan at Dehradun, which was the provisional capital of the new State. Similarly, the services of other drivers were requisitioned from various other departments. Petitioner was working as an employee of the Information Department since 09.03.1993 and his services were requisitioned with the Raj Bhawan vide order dated 05.04.2002 and he was finally absorbed in the Raj Bhawan on 18.11.2004.
(3.) Respondent no. 2 on the other hand was an employee of the "Punjab State Council for Science and Technology" (from herein after referred to as "the Science and Technology Department") since 1987 and started working with the Raj Bhawan of Uttarakhand at Dehradun since 27th June, 2001. He was also finally "absorbed" in the service of Raj Bhawan vide order dated 15.12.2004.;


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