IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 3989/2010
  
  GOVT. SCHOOL TEACHERS ASSOCIATION
  
  (MIGRANTS) REGD. AND ORS. ..... Petitioners
  
  Through: Mr. Rakesh Tiku, Sr. Adv. with
  
  Mr. B.L. Wali, Adv.
  
  
versus
  
  UOI AND ORS. ..... Respondents
  
  Through: Mr. V.K. Tandon, Adv. for R2.
  
  Mr. Umang Joshi, Proxy Counsel for MCD/R3.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   01.07.2014
  
  
  
  1. There is no appearance on behalf of the Union of India before this
  Court, today.
  
  2. Mr. Tandon, was requested to appear in Court as assistance on
  behalf of respondent No.2, Government of NCT of Delhi, was required. To
  be noted, Mr. Tandon is otherwise also engaged in the matter and has been
  appearing for respondent No.2, on earlier occasions.
  
  3. It is further noted that counsel for respondent No.3, i.e. Mr.
  Gaurang Kanth, is not present, instead Mr. Umang Joshi has appeared as
  proxy counsel on his behalf.
  
  4. However, since the matter is on regular board, I have heard Mr.
  Tiku assisted by Mr. Wali, at length. After hearing arguments, it is
  felt necessary to issue notice to the Learned Attorney General of India,
  for assisting this Court, and to know the stand of the Government of
  India, as on today, as regards the issue articulated in the writ
  petition.
  
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  5. Mr. Tandon, who appears for respondent No.2, also seeks
  accommodation to obtain fresh instructions in the matter.
  
  6. Mr. Gaurang Kanth will present himself on the next date of hearing.
  
  7. At request, renotify on 11.7.2014.
  
  8. The matter will, however, retain its position on the regular board.
  
  9. The Registry will despatch a full set of papers to the office of
  the Attorney General, so as to save time.
  
  10. In any event, respondents will take instructions on the issue of
  payment of wages to the petitioners equal to teachers, who are similarly
  placed, on the principle of ?equal pay for equal work?, de hors the issue
  of regularisation.
  
  
  
  
  
  RAJIV SHAKDHER, J
  
  JULY 01, 2014
  
  s.pal
  
  W.P.(C) 3989/2010
  page 2 of 2