DHEERENDER SINGH PALIWAL Vs. UPSC
LAWS(SC)-2016-4-96
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on April 21,2016

Dheerender Singh Paliwal Appellant
VERSUS
UPSC Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal is directed against the judgment of the Division Bench of the High Court of Delhi dated 30th September, 2010 in WP (C) No. 2734 of 2010 by which the Division Bench set aside the order of the Central Administrative Tribunal (in short 'the CAT') which directed the respondent to accept the application of the appellant as complete since he had already come out meritorious in the selection process appointing him in the post of Senior Scientific Officer in the FSL. The brief facts which are required to be stated are that: There was an Advertisement No. 4 dated 6th March, 2009 published in the employment news dated 28th February to 6th March, 2009 by the respondent-Commission inviting application for various posts. At Serial No. 29 of the said Advertisement applications were invited from the eligible candidates for filling up nine posts of Senior Scientific Officers (Biology) in Forensic Science Laboratory, Home Department, Government of Delhi.
(3.) In the said Advertisement the qualifications prescribed were as under: "QUALIFICATIONS:ESSENTIAL: (A) EDUCATIONAL Masters Degree in Zoology or Botany or Anthropology or Human Biology or bio-chemistry or micro-Biology or Genetics or Biotechnology or Molecular Biology or Forensic Science with Zoology or Botaby or Forensic Science as one of the subjects at B.Sc. Level from a recognised University. (B) EXPERIENCE : 3 years experience in analytical methods/research therein in the relevant field. DESIRABLE : QUALIFICATIONS, DUTIES and HQ; same as in Item No. 27 above.";


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