UMA SHANKAR AND 7 OTHERS Vs. STATE OF UTTARANCHAL & 6 OTHERS
LAWS(UTN)-2001-11-7
HIGH COURT OF UTTARAKHAND
Decided on November 06,2001

Uma Shankar and 7 others Appellant
VERSUS
State of Uttaranchal And 6 others Respondents


Referred Judgements :-

SHANKARSAN DASH VS. UNION OF INDIA [REFERRED TO (B)]
ASHA KAUL VS. STATE OF JAMMU AND KASHMIR [REFERRED TO]


JUDGEMENT

P C.VERMA, J. - (1.)ALL the above writ Petitions raise the same grievance. Therefore, they are being disposed of by this common judgment.
(2.)WRITS of mandamus have been sought to command the State of Uttaranchal to appoint the petitioners on the posts against which they have been selected by the U. P Public Serv­ice Commission prior to the appointed day.
Writs of certiorari have been sought by the petitioners in some of writ petitions to quash the Govt. Order dated 29.8.2001 issued by the State of Uttaranchal not to give appointment to the candidates on the basis of recommendations of Uttar Pradesh Public Service Commission in various departments of the State of Uttaranchal.

(3.)VARIOUS posts which were to be filled up under the Hill Sub Cadre Rules 1992, by the erstwhile State of Uttar Pradesh were advertised on vari­ous dates much prior to the appointed day even when there was no decision to create the state of Uttaranchal In response to the advertisements the pe­titioners applied for appointment on the posts for which they were eligible and qualified. The Public Service Com­mission after holding a Written test and interview, prepared separate select list for the posts under various depart­ments as per relevant Departmental Service Rules, under the Hill Sub Cadre Rules 1992. The select lists were forwarded by the Public Service Commission to the erstwhile State of Uttar Pradesh in some cases much be­fore and in one case before the ap­pointed day. After the coming into force of the U. P Re-organisation Act, 9th November, 2000 was fixed as the appointed day, on which the Act came into force and the State of, Uttaranchal came into existence. Af­ter the appointed day, the State of Uttar Pradesh sent recommendations of the Public Service Commission to the state of Uttaranchal for appoint­ment under the Hill Sub Cadre Rules 1992 along with the entire papers re­ceived from the Commission. In some cases the medical and `Police verifica­tion of the candidates had also been conducted by the erstwhile State of Uttar Pradesh.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.