HIGH COURT OF KERALA AND OTHERS Vs. MOHANDAS, P.K. AND OTHERS
LAWS(KER)-2017-6-38
HIGH COURT OF KERALA
Decided on June 29,2017

High Court Of Kerala And Others Appellant
VERSUS
Mohandas, P.K. And Others Respondents

JUDGEMENT

NAVANITI PRASAD SINGH,J. - (1.) These batch of intra court appeals preferred by the High Court of Kerala and the State of Kerala are against the judgment and order dated 22.5.2017 passed by the learned single Judge in W.P.(C) Nos.39977/2016, 38075/2017, 275/2017, 38075/2016, 275/2017, 39977/2016.
(2.) We have heard the learned counsel appearing on both sides and with their consent, are disposing of these writ appeals at this stage itself.
(3.) The facts are not in dispute and lie within a very narrow compass. It appears that the question of fixing of the cadre strength of the cadre of the Kerala State Higher Judicial Service, i.e., District Judges Cadre, was a matter which was considered by the High Court in the administrative side and a recommendation was made to the State Government. The High Court had identified and requested that the cadre strength of District Judges be considered and notified as 146. The State considered the same. But, it notified only 130, instead of 146, mentioning that out of 146 posts identified, 7 are deputation posts and 9 are of family courts, which are manned by retired District Judges. Hence these 16 posts were excluded. This Government order dated 29.5.2015 was challenged before this Court and a learned single Judge of this Court by judgment dated 21.8.2015 in W.P.(C) No.12732 of 2015 and connected cases, disapproved the Government notification on the ground that no reasons were indicated for rejecting the 16 posts as aforesaid, whereby the proposed cadre strength was brought down from 146 to 130.;


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