GHANSHYAM SINGH JAINER Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-6-1
HIGH COURT OF UTTARAKHAND
Decided on June 12,2013

Ghanshyam Singh Jainer Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) DELAY Condonation Application No. 5671 of 2013 is allowed. Delay in filing the appeal is
(2.) THIS appeal preferred Under Rule 5 of Chapter VIII of Rules Court, 1952, is directed against the order dated 14.03.2013, passed by Learned Single Judge of this Court in Writ Petition (S/S) No. 1770 of 2005 whereby said court has dismissed the writ petition. Heard learned counsel for the parties, and perused the papers on record.
(3.) BRIEFLY stated that the petitioner is a Mistri (Technician) in the Irrigation Department of State of Uttarakhand working since 02.11.1977. He possesses an Industrial Training Institute (for short ITI) Diploma. The service of the petitioner is governed by U.P Irrigation Department Junior Engineer Service Rules, 1992. He is claiming one percent quota for promotion to the post of Junior Engineer under Rule 5 (4) of Rules of 1992 which provides that the candidate seeking application under aforesaid quota must have completed 10 years of service and should have passed a departmental examination which is conducted for the said purpose.;


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