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Report No. 58

Types of service matters

Types of cases

8.21. A study of the recent judgments of the High Courts and the Supreme Court indicates that these cases generally arise out of- (1) dismissal or removal from service; (2) termination of service not falling within Article 311 of the Constitution; (3) compulsory retirement; (4) reduction in rank; (5) reversion to substantive post, not amounting to reduction within Article 311 of the Constitution; (6) with holding of increments; (7) suspension from service; (8) termination of probation, as a punishment; (9) abolition of a permanent post; (10) denial of claim to promotion; (11) supersession; (12) non-selection for a particular post or defect in selection; (13) denial of right to seniority; (14) denial of or delay in confirmation; (15) reduction or denial of pension; (16) denial of dearness allowance, particularly if there is alleged a violation of the principle of equality; (17) change in conditions of service not permitted by the Constitution or the law.



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