K GOPALA PILLAI Vs. STATE OF KERALA
LAWS(KER)-1964-12-37
HIGH COURT OF KERALA
Decided on December 17,1964

K.GOPALA PILLAI Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) These writ applications can be disposed of by a common judgment for the points raised are practically the same. These have been considered in a recent judgment of my learned brother Justice K.K. Mathew dated 16th November, 1964 in O.P. No. 1129 of 1963: (AIR 1965 Kerala 233)
(2.) The writ applicant in O. P. No. 752 of 1963 is a Superintendent in the Government Secretariat, Trivandrum. He was promoted as Acting Superintendent on 26-2-1956 and was subsequently confirmed. The petitioner got a further promotion as Acting Assistant Secretary to Government from 12-12-1962. By an Order dated 23-3-1963 he has been reverted as Superintendent. This order is produced as Ext. P1 in O.P. 752 of 1963. The petitioner complains that while he was reverted, a number of others, junior to the petitioner in the Secretariat have nave been retained as Assistant Secretaries.
(3.) It must be mentioned here that the petitioner was promoted as Acting Assistant Secretary only provisionally pending selection by the Departmental promotion Committee. The petitioner seems to have been reverted because the Departmental Promotion Committee did not select the petitioner for the post of an Assistant Secretary; but selected some of his juniors.;


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