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K. Chidambaram and anr. Vs. the Government of Tamil Nadu, Represented by Its Secretary to Government Commercial Taxes and Religious Endowments Department and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtChennai High Court
Decided On
Reported in(1979)2MLJ290
AppellantK. Chidambaram and anr.
RespondentThe Government of Tamil Nadu, Represented by Its Secretary to Government Commercial Taxes and Religi
Excerpt:
- orderramanujam, j.this matter has been posted before us at the instance of the counsel for the respondents 3 and 4, who apprehend that the rights of the respondents 3 and 4 arising out of their regularisation of services as executive officer, grade i from 1962 may be a flected by the observations made in our judgment that the respondents 3 and 4 have been recruited directly in the year 1965. we, with a view to avoid any such apprehension, make it clear that any observation made in our judgment will not prejudice the rights, if any of the respondents 3 and 4, whose services have been regularised by orders of government with effect from 1962. no further orders are necessary.
Judgment:
ORDER

Ramanujam, J.

This matter has been posted before us at the instance of the counsel for the respondents 3 and 4, who apprehend that the rights of the respondents 3 and 4 arising out of their regularisation of services as Executive Officer, Grade I from 1962 may be a flected by the observations made in our judgment that the respondents 3 and 4 have been recruited directly in the year 1965. We, with a view to avoid any such apprehension, make it clear that any observation made in our judgment will not prejudice the rights, if any of the respondents 3 and 4, Whose services have been regularised by orders of Government with effect from 1962. No further orders are necessary.


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