Service Matters

Termination – Back wages -The High Court in fact set aside the direction of the Tribunal to reinstate by creating a supernumerary post – This is not challenged by Respondent No. 1 – It directed only that the appointment of the Respondent No. 1 be made in the vacancy – Therefore, the claim of Respondent No. 1 for back wages from the date of termination is at any rate clearly untenable.

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