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P. Govindaraju v/s The Director of National Institute of Technology, Department of Higher Education, Ministry of Human Resource Development, Shastri Bhawan, New Delhi & Others


Company & Directors' Information:- M G INSTITUTE OF EDUCATION PRIVATE LIMITED [Active] CIN = U80301DL2002PTC118047

Company & Directors' Information:- THE NATIONAL INDIA DEVELOPMENT CO LTD. [Strike Off] CIN = U99999MH1989PTC002426

Company & Directors' Information:- NATIONAL DEVELOPMENT CO. PRIVATE LIMITED [Dissolved] CIN = U45201OR1951PTC000239

Company & Directors' Information:- M. S. INSTITUTE OF EDUCATION PVT. LTD. [Active] CIN = U80301DL2006PTC152100

Company & Directors' Information:- P R EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129195

Company & Directors' Information:- V C EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129201

Company & Directors' Information:- R V EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129311

Company & Directors' Information:- SHASTRI AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U18101TN1943PTC002363

    W.P.(MD).No. 828 of 2010

    Decided On, 27 March 2014

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE R. MAHADEVAN

    For the Petitioner: T. Banumathy, Advocate. For the Respondents: R1, G. Rangarajan, R3, J. Maria Roseline, Advocates, R2, No appearance.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India, to issue a writ of Mandamus to direct the respondents to refix the petitioner's scale of pay and basic pay in the pre-revised scale of Rs.1600-2660 (IV PC) with effect from his date of joining as Computer Operator and to grant corresponding scales of pay as per V & VI Central Pay Commission Pay Rules and to grant the time bound promotions relating to the petitioner's grade and fix the petitioner's scale of pay in the appropriate next grades and to grant consequential benefits.)

1. This writ petition has been filed seeking a writ of Mandamus to direct the respondents to refix the petitioner's scale of pay and basic pay in the pre-revised scale of Rs.1600-2660 (IV PC) with effect from his date of joining as Computer Operator and to grant corresponding scales of pay as per V & VI Central Pay Commission Pay Rules and to grant the time bound promotions relating to the petitioner's grade and fix the petitioner's scale of pay in the appropriate next grades and to grant consequential benefits.

2. Heard both sides and perused the materials available on record.

3. Though the petitioner has sought for the relief as above, the learned Counsel for the petitioner submitted that the petitioner would be satisfied if the third respondent is directed to consider the representation of the petitioner dated 10.08.2009.

4. Without going into the merits of the petitioner's claim, the third respondent is directed to consider the representation of the petitioner dated 10.08.2009 and pass necessary orders on me

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rits and in accordance with law within a period of eight weeks from the date of receipt of a copy of this order. 5. The writ petition is disposed of as above. No costs.
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