AKHILESH KUMAR SINGH Vs. STATE OF BIHAR
LAWS(SC)-2016-10-105
SUPREME COURT OF INDIA
Decided on October 06,2016

AKHILESH KUMAR SINGH Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) Heard learned counsel for the parties.
(2.) The challenge in the present intra court appeal is to the order dated 29.11.2011 passed by the learned Single Bench by which CWJC No. 10994 of 2010, filed by the appellant, has been dismissed.
(3.) The appellant had applied for his appointment to the post of Van Driver pursuant to an advertisement issued by the Bihar Public Service Commission, Patna (hereinafter referred to as the 'BPSC') on 26.11.1997 for 39 posts. After interview, the BPSC published the result in the newspaper on 28.01.2000 of 15 candidates, out of which 13 belonged to the General Category and 02 to the Scheduled Tribe. It was also stated that no candidate was available for appointment in the category of Scheduled Caste, Backward Class, Extremely Backward Class and Women category. The appellant figured in the list of successful candidates. The selected candidates, including the appellant, were directed to submit original documents relating to educational qualification as well as technical experience and driving licence, which was complied with. When no appointment letter was received by the successful candidates, including the appellant, they submitted representation before the authority concerned to appoint them.;


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