INDU JOSHI Vs. STATE OF YTTARAKHAND
LAWS(UTN)-2013-7-19
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on July 08,2013

Indu Joshi Appellant
VERSUS
STATE OF YTTARAKHAND Respondents

JUDGEMENT

- (1.) The petitioner is a woman, presently employed in a Government Medical College at Haldwani, Nainital known as "Dr. Shushila Tewari Government Medical College. She has been continuing in service since the year 2006 in the said hospital, though on a contractual basis. Her contract period is for one year and since 2006 it is being renewed every year. It may also be necessary to mention here that earlier the said medical college was being run by a trust and on 30.4.2010 the Government of Uttarakhand has taken over the said medical college and it is now being run as a government medical college.
(2.) For the first time in her service, the petitioner went on maternity leave from 17.5.2012 to 12.11.2012. Subsequently, petitioner has joined her services and is presently serving at said medical college. The petitioner claims maternity leave for the said period, which was denied to her on the grounds that the petitioner is only a contractual worker and such benefit of maternity leave is only given to a permanent government employee. It is this stand of the State Government, which is presently under challenge before this Court, as the petitioner claims that she is liable to be given maternity benefit including maternity leave as she is employed in a government hospital and merely because her employment is on a contractual basis, she cannot be denied such benefit including maternity leave.
(3.) Learned counsel for the petitioner has urged that such benefit including maternity leave benefit was given to the contractual employee when they were in service of the trust. However, this is a paradox that once the institute has become a government institute the same benefits are being denied to them. Primarily, petitioner challenges violation of her rights under Articles 14, 19 and 21 of the Constitution of India. Moreover, petitioner submits that under Article 15 Clause (3) of the Constitution of India nothing can prevent the State from making any special provision for women or children and it is for that the Parliament has enacted beneficiary legislation for women, inter alia, including Maternity Benefit Act, 1961 to which we will refer shortly.;


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