P HARI HARA PRASAD Vs. GOVT OF A P
LAWS(APH)-1992-3-80
HIGH COURT OF ANDHRA PRADESH
Decided on March 31,1992

P.HARI HARA PRASAD Appellant
VERSUS
GOVT.OF A.P. Respondents




JUDGEMENT

Eswara Prasad, J. - (1.)The petitioners in W.P.No.1018/88 are the employees of the High Court, having been recruited either as typists or as L.D.Cs. The petitioners in W.P.No.10807/87 and W.P.No.l7001/87are all workingin various subordinate Courts having been recruited either as typists or a L.D.Cs. The petitioners in W.P.Nos.l018/88 and 10807/87seek issuance of as writ of Mandamus declaring that they were entitled to the fixation of pay in the scale of Rs.l 10-7-108-9-225 in the year 1969 revised scales of pay in the categories of L.D.Cs. and typists with effect from 19-3-69 and consequently to allow the coresponding scale of pay of Rs.260-540-450-700 of 1974 and 1978 revised pay scales, including the special grade and in the subsequent revised pay scales and for payment of all arrears of salary consequent upon such revision of pay in the higher grade.
(2.)The petitioners in W.P. No.17001/87 also claim a similar relief as in the above two writ petitions with a slight variation.
(3.)The petitioners in all these writ petitions base their claims on G.O.Ms.No.316 Finance (Pay Commissioner Department) dated 13-9-1971 issued pursuant to the direction of this Court in W.P.No.5713/69 dated. By virtue of the said G.O., the Government directed that the pay'of Graduate L.D.Cs., and TypisM and Steno-rypists who were given the pay scale of Rs.100-5-150, be fixed in the revised pay scale of Rs.100-225. According to the petitioners based on the said G.O., some of the non-Graduate L.D.Cs, Typists and Steno-typists, represented ' to the Government to bring their pay on par with Graduate employees and accordingly, G.O.Ms.No.80 dated 28-3-73 was issued extending the benefits to non-Graduate employees and their pay was allowed to be fixed at Rs.110-225 in the revised pay scales of 1969. The petitioners submit that the benefit of G.O.Ms.No.316 dated 13-9-71 was not extended to the employees of the High Court and other subordinate courts and that the petitioners were kept in dark till the filing of the writ petitions.
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