IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 3989/2010 and CM No. 7948/2012
  
  GOVT SCHOOL TEACHERS ASSOCIATION
  
  (MIGRANT) REGD AND ORS ..... Petitioners
  
  Through: Mr Rakesh Tiku, Sr. Adv. with Mr B.L. Wali, Mr Sandeep and Ms
  Shabana Ahmed, Advs.
  
  
  
  
versus
  
  
  
  UOI AND ORS. ..... Respondents
  
  Through: Mr Amit Mahajan, CSGC for resp./ UOI.
  
  Mr Gaurang Kanth, Adv. for Resp./ MCD.
  
  Mr V.K. Tandon, Adv. for Resp./ GNCTD.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   18.12.2014
  
  
  
  1. Mr Mahajan says that there has been no positive outcome vis-a-vis
  the communication sent by the learned ASG to the Secretary to the
  Government of India, Ministry of Home Affairs.
  
  1.1 Mr Mahajan also points out that, on the previous date of hearing,
  it was inadvertently communicated to the court that a communication had
  been sent to the Cabinet Secretary to the Government of India, whereas it
  had been sent to the Secretary to the Government of India, Ministry of
  Home Affairs.
  
  1.2 It is, however, Mr Mahajan?s submission that the Central Government
  would have no objection if the Govt. Of NCT of Delhi were to absorb
  members of the petitioner no.1 association, on a regular basis. To be
  noted, the members of petitioner no.1 association are presently
  working, on
  
  W.P.(C) 3989/2010 Page 1 of 2
  
  contractual basis, in schools run by Govt. of NCT of Delhi and MCD.
  
  2. Furthermore, I have asked Mr Tandon to take appropriate
  instructions with regard to the stand of Govt. of NCT of Delhi qua pay
  and allowances of members of petitioner no.1 association, so that they
  are brought at par with teachers who are engaged on a regular basis, on
  the principle of ?equal pay for equal work?. As a matter of fact, this
  aspect was noticed in the order dated 01.07.2014. Mr Tandon says that he
  will obtain necessary instructions on this aspect, at least, by the next
  date of hearing.
  
  3. List on 15.01.2015.
  
  4. Dasti under the signatures of the Court Master.
  
  
  
  
  
  RAJIV SHAKDHER, J
  
  DECEMBER 18, 2014
  
  kk
  
  
  
  
  
  W.P.(C) 3989/2010 Page 2 of 2
  
  
  
  
  
  
  
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