MANJU G Vs. STATE OF KERALA REPRESENTED BY SECRETARYTO GOVERNMENT
LAWS(KER)-2017-12-116
HIGH COURT OF KERALA
Decided on December 13,2017

Manju G Appellant
VERSUS
State Of Kerala Represented By Secretaryto Government Respondents

JUDGEMENT

P.R. Ramachandra Menon, J. - (1.) Interference declined by the Kerala Administrative Tribunal in the O.As filed by the petitioners seeking for a direction to report all the vacancies of Binder Grade II in the quota for direct recruitment in Thiruvananthapuram District before expiry of Annexure A1 rank list, is the subject matter of challenge in these Original Petitions.
(2.) The three petitioners in O.P(KAT)No.284/2015 and the two petitioners in O.P(KAT)No.328/2015 had joined hands together when they moved the Tribunal by filing O.A.No.525/2015 with the following prayers: a) Direct the 2nd respondent to report all the vacancies of Binder Grade II in the quota for direct recruitment in Thiruvananthapuram District, applying the ratio of 1:1 on the actual cadre strength of 157 to the Public Service Commissioner, direct the 3rd respondent to advise candidates against all such vacancies and to further direct the 2nd respondent to appoint the candidates so advised from Annexure A1 ranked list. b) issue such other directions as this Hon'ble Tribunal may deem fit and proper c) Grant the costs of this petition." Simultaneously, the petitioner in O.P(KAT)No.300/ 2015 had approached the Tribunal by filing O.A.No.193/2015 raising almost similar reliefs as given below: "(i) To direct the 1st respondent to report 31 vacancies of Binder Grade II in the Printing Department to the 2nd respondent before 6.2.2015, the date of expiry of Annexure A1 ranked list. (ii) To direct the 2nd respondent to advise the applicant to the post of Binder Grade II in the Printing Department in Thiruvananthapuram district. (iii) To direct the 1st respondent to appoint the applicant as Binder Grade II in the Printing Department in Thiruvananthapuram district on the basis of the advise issued by the 2nd respondent. (iv) To issue such other orders, or directions as this Hon'ble Tribunal may deem fit and proper in the circumstances of the case."
(3.) The claim was resisted from the part of the Department, pointing out that the idea and understanding of the applicants was quite wrong and that all the vacancies had already been filled up and no vacancy of Binder Grade II was available in Trivandrum District, to be appointed by any direct recruitment.;


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