K R YEGNESWARAN Vs. DIRECTOR GENERAL POSTS AND TELEGRAPHS NEW DELHI
LAWS(KAR)-1966-7-14
HIGH COURT OF KARNATAKA
Decided on July 12,1966

K.R. YEGNESWARAN Appellant
VERSUS
DIRECTOR GENERAL POSTS AND TELEGRAPHS, NEW DELHI Respondents




JUDGEMENT

Somnath Iyer, J. - (1.)The petitioner who was a clerk in the Department of posts and Telegraphs passed in the year 1964 an examination which was prescribed by Rule 272 of the Rules in Volume IV of the Posts and Telegraphs Manual. The purpose of that examination was to produce a competent class of accountants for post Offices and the railway mall service. By his success in that examination, the petitioner became eligible to be appointed as an accountant in a grade known as the lower selection grade,
(2.)Rule 272-A (ii) provided for recruitment to posts in the lower selection grade by two methods. It directed promotions to two-thirds of those posts and selection for the remaining one-third.
(3.)On November 14, 1959, the petitioner, after his Selection under that rule was appointed as an accountant in the lower selection grade. He assumed charge of that post on December 5, 1959, and, by an Order made by the Post-master General on July 17, 1961, he was confirmed in that post with effect from April 1, 1960.


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