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Allahabad High Court
Mohammad Saleem And Ors. vs Prem Narain Prin. Secy. Social … on 29 January, 2010
Court No. - 22

Case :- CONTEMPT No. - 174 of 2010

Petitioner :- Mohammad Saleem And Ors.
Respondent :- Prem Narain Prin. Secy. Social Welfare Deptt. Lko.And Ors.
Petitioner Counsel :- Arvind Kumar Sinha,Ajay Kumar Shukla,Suraj Narain
Kaul

Hon'ble Satyendra Singh Chauhan,J.

Heard learned counsel for the petitioners.

Submission of learned counsel for the petitioners is that in spite the judgment
of this Court to place the petitioners in the regular pay scale, the regular pay
scale has not been awarded from the date of initial appointment nor salary has
been revised accordingly.

Prima facie, it appears that opposite parties have committed contempt of the
Court.

In this view of the matter, let notice be issued to opposite parties no.1 and 2.

Order Date :- 29.1.2010
Rao/-


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