Section 3   [ View Judgements ]

Validation


(7) Notwithstanding anything contained in the recruitment rules, thirteen Insurance Medical Officers including one Dentist, who were appointed to the Service on ad hoc basis by the Government in the Labour & Employment Department during the years 1983 to 1988, without recommendation of the Orissa Public Service Commission, and are continuing as such, shall be deemed to have been validly and regularly appointed to Class II grade of the Service, as direct recruits, with effect from the date of commencement of this Act and, accordingly, no such appointment shall be challenged in any Court of Law merely on the ground that it was made otherwise than in accordance with the procedure laid down in the recruitment rules.



(2) The inter se seniority of the Insurance Medical Officers whose appointments are so validated under sub-section (1) shall be determined according to the total length of service (with or without breaks) rendered by them on ad hoc basis prior to the commencement of this Act and they shall be unblock junior to the Insurance Medical Officers appointed to Class 11 grade of the Service in accordance with the recruitment rules prior to such commencement.



(3) The services rendered by the said thirteen Insurance Medical Officers on ad hoc basis prior to the commencement of this Act shall, subject to the provisions in sub-section (2), count for all purposes.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon