Supreme Court Of India

Birendra Kishore Pathak V.

CIVIL APPEAL NO. 213/1999. 11-10-2001

JUDGMENT

In view of the order made by this Court in similar matter (C.A. No. 7176/1993), disposed of on 25.9.1997, this appeal shall stand dismissed.

However, it is brought to our notice that the respondent has died during the pendency of this appeal.

The legal representatives of the deceased respondent are not brought on record. Since we are dismissing this appeal, the question of bringing on record the legal representatives does not arise. Whatever amount is due to the deceased respondent in lieu of back wages shall be paid by the appellant to the legal representatives of the deceased respondent within a period of four months, on an appropriate application being made to the Government in this behalf.

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