SHYAM PRASAD Vs. STATE OF UTTARANCHAL & ANN
LAWS(UTN)-2001-9-9
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on September 28,2001

SHYAM PRASAD Appellant
VERSUS
State of Uttaranchal And Ann Respondents

JUDGEMENT

P C.VERMA, J. - (1.)BY means of present Writ petition under Article, 226 of the Constitution the petitioner has prayed for issue of writ of mandamus to command the `respondents to ap­point the petitioner as regular Collec­tion Peon under 35% quota to be filled from amongst the Seasonal Collection Peons who have worked for more than four faslies.
(2.)LEARNED counsel for the peti­tioner submits that the petitioner is Seasonal Collection Peon and in view of the Govt. order dated 8.1.1996 he has also worked for four faslies and, therefore, he was entitled to be consid­ered in view of the said Govt. order.
If this fact is correct and the pe­titioner is eligible according to Rule, the respondents are directed to consider the case of the petitioner for appoint­ment as regular Collection peon under 35% quota to be filled up from amongst the Seasonal Collection peons within a period of one month from the date of production of certified copy of this order. The Petitioners shall be al­lowed to continue till his case for ap­pointment as regular Collection Peon is considered, if work and post is avail­able.

(3.)WITH the aforesaid direction, the writ petition is disposed of finally.
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