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Home / Latest News / HC questions Govt: How will Pvt. Schools implement 7th Pay Commission Recommendations without hiking fees

HC questions Govt: How will Pvt. Schools implement 7th Pay Commission Recommendations without hiking fees

May 22,2018:

On Monday, Delhi HC questioned AAP led-Delhi Govt. that,”How would private unaided schools in the national capital implement the 7th Pay Commission recommendations without hiking their fees”.

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HC Bench comprising of Acting query Chief Justice Gita Mittal and Justice C Hari Shankar posed the query while asking it to file a status report on implementation of the Pay Panel Recommendations in Private Unaided Schools.

High Court stated that Government will have to monitor the implementation of the recommendations and should not wait for teachers’ complaints to take any action.

Delhi Government submitted before the Bench that it had issued an order in August,2017 asking all private unaided schools to implement the recommendations of the 7th Pay Commission and added that it has not received any complaint from teachers saying this was not being done.

Bench stated that,”Why should you wait for complaints? You have to monitor the implementation of your order. Here you cannot take the excuse that the central government is not giving you funds”, and directed Delhi Government to file a status report in eight weeks.

The matter has now been listed for further hearing on September 25,2018.

Delhi HC is hearing a PIL by an NGO seeking directions to the City Government and the three Municipal Corporations to ensure implementation of the recommendations regarding the teaching and non-teaching staff of the private unaided schools.

Petition by NGO Social Jurist, filed through advocate Ashok Agarwal, has also sought appropriate action against the erring private schools.

The plea has said that the recommendations should be implemented to bring the pay, allowances and other benefits of private school staff in conformity with the employees of corresponding status in the schools run by the government and the three municipal corporations of Delhi.

It has also states that the pay scales have not been revised in accordance with the recommendations with effect from January 1, 2016 and the arrears also not been paid.

Source PTI

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