STATE OF UTTARAKHAND AND ANOTHER Vs. POORAN SINGH BHANDARI
LAWS(UTN)-2013-11-58
HIGH COURT OF UTTARAKHAND
Decided on November 28,2013

State of Uttarakhand and Another Appellant
VERSUS
Pooran Singh Bhandari Respondents

JUDGEMENT

Barin Ghosh, C.J. - (1.) There has been some delay in preferring the review application and, accordingly, an application for condonation of delay has been filed, to which an objection has also been filed. We have considered the averments made in the application for condonation of delay as well as those made in the objection thereto and being satisfied with the reasons furnished for the delay, allow the application.
(2.) Heard learned counsel for the parties on merit of the review application.
(3.) The facts, to which there appears to be no dispute, are that the respondent approached this Court being aggrieved by an order, by which his services were terminated. Respondent succeeded in his approach. Accordingly, an appeal was preferred by the review applicants. The success of the respondent was accorded considering the respondent to be a temporary Government servant. The Appellate Court considered the provisions of the U.P. Temporary Government Servants (Termination of Service) Rules, 1975, the appointment letter of the respondent as well as the termination letter and opined that the respondent was not a temporary Government servant. The Appellate Court, accordingly, set aside the order that was appealed against.;


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