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Naresh Shankar Prasad v/s State of Bihar


Company & Directors' Information:- PRASAD CORPORATION PRIVATE LIMITED [Active] CIN = U32301TN1994PTC028160

Company & Directors' Information:- PRASAD AND CO. PRIVATE LIMITED [Active] CIN = U67120DL1995PTC068088

Company & Directors' Information:- M. PRASAD AND CO LIMITED [Active] CIN = U67120WB1999PLC090325

Company & Directors' Information:- NARESH (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74900DL1986PTC026242

Company & Directors' Information:- SHANKAR COMPANY PRIVATE LIMITED [Active] CIN = U51109UP1958PTC002682

Company & Directors' Information:- H PRASAD & CO PVT LTD [Strike Off] CIN = U51109WB1944PTC011797

    C.W.J.C. 11520 Of 2004

    Decided On, 17 August 2005

    At, High Court of Bihar

    By, THE HONOURABLE MR. JUSTICE NARAYAN ROY

    For the Appearing Parties: Jitendra Kumar Rai, Shashi Bhushan Singh, Advocates.



Judgment Text

NARAYAN ROY, J.

(1.) Heard counsel for the parties.

(2.) Substantially, the petitioner seeks direction upon the respondents to regularise his services on the post of Rajaswa Sangrahak in the Water Resources Department, Government of Bihar.

(3.) Learned counsel for the petitioner has tried to impress upon the Court that though the petitioner was engaged to work seasonwise, he is entitled to be regularised as per the policy decision taken by the State of Bihar, as contained in Annexure 4 dated 2.5.1992.

(4.) It is not in dispute that the petitioner has been employed on daily wages against seasonal post and he was required to work only during a particular season in a year and not throughout the year.

(5.) Owing to the nature of engagement of the petitioner, in my opinion, it would not be appropriate for this Court to direct the respondent authorities to regularise his services when there is no need of permanent employees.

(6.) In the counter affidavit, it is stated that as per the policy decision of the State Government dated 2.5.1992 the petitioner also applied for regularisation of his services, but, since he was junior his case was not considered.

(7.) Be that as it may in the peculiar facts and circumstances of the case, as referred to above, no interference is required from this end.

(8.) This app

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lication is, accordingly, dismissed. Before I part with this order, it is observed that the petitioner may seek his remedy internally in accordance with law.
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