AMRELI DISTRICT PANCHAYAT Vs. DEPUTY DISTRICT DEVELOPMENT OFFICER AMRELI
LAWS(GJH)-1988-12-3
HIGH COURT OF GUJARAT
Decided on December 20,1988

AMRELI DISTRICT PANCHAYAT Appellant
VERSUS
District Development Officer, Amreli And Anr. Respondents

JUDGEMENT

R.C.MANKAD - (1.)Common question which arises for my consideration in these three petitions is whether clerks who are senior to clerks who Were working on work-charge establishments prior to their appointment on regular establishments were entitled to stepping up of their pay under Government Resolution dated 8/05/1970 and 3/07/1972 annexed to the petitions.
(2.)Rules called Gujarat Panchayats (Classification & Recruitment) Rules 1961 provide for appointments to the post of clerks. One of the modes of appointment to the post of clerk is by direct selection through a Selection Committee on the result of competitive examination held by the Selection Committee. Each Panchayat has more than one establishment. Two of such establishments are regular establishment and work-charge establishment Work-charge establishment is created for a particular work or project and the employees who work on such establishment are not regular employees of the Panchayat. The employees on the work-charge establishment are however eligible to compete for direct selection through Selection Committee referred to above. The Selection Committee holds competitive examination for recruitment of clerks from time to time. Some of the candidates selected by the Selection Committee are from the work-charge establishment as they are eligible to appear at the competitive examination for direct selection.
(3.)There are posts of clerks on the work-charge establishment. These posts of clerks on the work-charge establishment are equivalent to the posts of clerks on the regular establishments.
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