MAHESH CHAND SHARMA & OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-5-114
HIGH COURT OF UTTARAKHAND
Decided on May 09,2013

Mahesh Chand Sharma And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard. List revised. Case called out twice. No one is present for the respondent nos.5 to 11 despite of sufficient service.
(2.) All the petitioners before this Court are working on Class III post in Haridwar Collectorate. The grievance of the petitioners is regarding the interse-seniority of Class III employees of Haridwar Collectorate. They contend that the private respondents, who were working on Class III post in different Collectorates, such as Saharanpur, Tehri Garhwal, Uttarkashi etc., were transferred to Haridwar Collectorate in the year 1988-1989 and they (respondents) were put senior to the petitioners whereas after joining in Haridwar they were liable to be placed at the bottom of the cadre.
(3.) The contention raised by the petitioner is strongly objected by the State Government as well as by private respondents on the ground that some of the petitioners i.e. petitioner no.1 & 2 were themselves transferred from Muzafarnagar to Haridwar in the year 1989 on their own requests, hence they cannot raise fingers on the respondents as they themselves have been a similar beneficiary. In the rejoinder affidavit, the petitioners accept this factual position, but state that many of the private respondents have joined at Haridwar after the petitioner's joining and therefore, they ought to be shown as junior to the petitioners.;


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