NANDAN SINGH Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-12-56
HIGH COURT OF UTTARAKHAND
Decided on December 20,2013

NANDAN SINGH Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

Alok Singh, J. - (1.) Since both the writ petitions are interconnected, therefore, with the consent of both the parties, both the petitions were heard together and are being disposed of by this common judgment.
(2.) Since in both the writ petitions identical question of law is involved, therefore, for adjudication of list, facts of WPSS No. 724 of 2013 are taken up for consideration.
(3.) Undisputedly, petitioner was appointed as Assistant Teacher CT Grade on 30.06.1989 and on completion of 10 years of continuous service, petitioner was awarded selection grade with effect from 30.06.1999. Vide order dated 11.10.2006 (Annexure No. 3 to the writ petition) petitioner was granted temporary promotion on the post of Lecturer in the pay scale of INR 6500 - 10500 and was transferred from Government Inter College, Nainital to Government Inter College, Chamtola, Almora. Petitioner did not accept the temporary promotion, so offered vide order dated 11.10.2006 (Annexure No. 3 to the petition). Vide order dated 25.08.2012 (Annexure No. 5 to the writ petition) petitioner was once again granted temporary promotion on the post of Lecturer and was transferred from Government Inter College, Nainital to Government Inter College, Bhidapani, Nainital. However, again petitioner did not accept the second temporary promotion order too.;


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