हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / HC seeks response from L-G, DoE on implementation of “7th Pay Commission” salaries in pvt. schools

HC seeks response from L-G, DoE on implementation of “7th Pay Commission” salaries in pvt. schools

January 09, 2019:

On Tuesday, the Delhi High Court refused to grant an interim stay on the AAP Govt’s order barring several pvt. schools in the capital from implementing the Seventh Central Pay Commission (CPC).

Delhi-High-Court
Delhi-High-Court

However, Justice Sunil Guar sought response of the Lieutenant Governor and the Delhi government’s Directorate of Education (DoE) on the petition alleging that holding up the 7th CPC recommendations only for private unaided schools association was causing hardships to teachers, students & parents.

Action Committee Unaided Recognized Private Schools, comprising about 400 private unaided recognized schools functioning in Delhi, in their petition filed through advocate Kamal Gupta, has claimed that the government and aided schools can draw sustenance from the exchequer for payments to be made towards increased salaries and allowances, but private institutions are entirely dependent on fees from students to meet such liabilities.

The petition said, “Any delay in implementation and retrospective implementation of the CPC’s recommendations leads to huge problems not only for private unaided recognized schools, but also leads to huge resentment among parents who are made to pay arrears, and amongst staff and teachers who are deprived of their entitlement.”

Delhi Govt.’s counsel contended that none of the schools are a party to the case and asked the court how the association can approach it.

The matter has been listed for hearing on May 28.

Source Link

Facebook Comments

TOI

TOI

TOI

Delivery Boy Delivery Boy                    by Satish

TOI

Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

TOI

Hindu

TOI

TOI

TOI Soaring of Oil Prices pic by indiaone Hindu Hindu

Hindu

America First Walk Your own Talk Hindu

TOI

150425_-_farmers_a_2384764f

Hindu

Hindu Hindu

Hindu

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Acheche DIn Acheche Din     pic by sify [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] State of Affairs Women Safety: State of Affairs             pic by mangal ALL_1_Theme_01A_24_2383617g

Hindu

Hindu Hindu

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Hindu State of Two Nations State of Two Nations               pic by sandeep TOI Belts are for Dogs Belts are for Dogs

Hindu

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Cartoon Tax Reforms    by Hindu Tax Reforms by Hindu

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Time to straighten up Time to straighten up                pic by TOI Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption]

IBN IBN

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Job Hazards TOI

Hindu Hindu

pinterest

TOI

TOI

Let Justice Be Let Justice Be Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Missing the Point Missing the Point pic by english blog

TOI

Hindu Hindu Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Alligator vs Litigator Alligator vs Litigator Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Demonitisation Diaries Demonitisation Diaries                                                       by sify
 
 
 

Check Also

Trapped Meghalaya Miners

Consequence to the mine-collapse incidents, SC bans coal transportation in Meghalaya after Jan 31

January 16, 2019: On Tuesday, the Supreme Court pulled up the Meghalaya Govt. for continued illegal mining in the state while refusing to extend a window that allowed the transportation of coal already extracted from various sites in the state. ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.