BHUWAN CHANRA PANT S/O RAMESH CHANDRA PANT Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2013-3-182
HIGH COURT OF UTTARAKHAND
Decided on March 20,2013

Bhuwan Chanra Pant S/O Ramesh Chandra Pant Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.) Heard Sri Manoj Tewari, Senior Advocate, assisted by Sri Kasnif Jafri, Counsel for the petitioner and Sri B.D. Kandpal, Deputy Advocate General, on behalf of the State.
(2.) Initially the writ petition was filed claiming relief-A and B as below:- A. To issue a writ, order of direction in the nature of mandamus commanding the respondent No.2 to forthwith grant Selection Grade of pay and first promotion pay scale from due dates along with the arrears to the petitioner as per the Government Policy. B. To issue a writ, order or direction in the nature of mandamus commanding the respondent No.2 to grant seniority to the petitioner from the date of his initial appointment in the department after taking into account the ad-hoc services rendered by the petitioner on the post of Deputy Sports Officer.
(3.) During the pendency of the writ petition, by way of amendment following prayer A-1 and A-2 were also sought in the writ petition:- A-1. To issue a writ order or direction in the nature of certiorari for quashing the orders dated 10-2-2006 and 28-2-2006 issued by the respondent No.2 contained in Annexure No. 11-C and 11-D to this writ petition. A-2. To issue a writ order or direction in the nature of mandamus commanding the respondent No.2 to prepare the seniority list of Deputy Sports Officers afresh and to give due place to the petitioner in the said seniority list on the basis of services rendered by the petitioners in ad-hoc capacity ever since 1-8- 1988, in accordance with the law laid down by the Apex Court. ;


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