VIDYA DEVARAJAN AND ORS. Vs. THE SECRETARY, TAMIL NADU PUBLIC SERVICE COMMISSION
LAWS(MAD)-2020-2-453
HIGH COURT OF MADRAS
Decided on February 18,2020

Vidya Devarajan And Ors. Appellant
VERSUS
The Secretary, Tamil Nadu Public Service Commission Respondents

JUDGEMENT

T.S.SIVAGNANAM,J. - (1.) Doubting the correctness of the decision of the Division Bench in W.A.No.1656 of 2014, dated 06.02.2015 (The Director (JIPMER) Jawaharlal Institute of Postgraduate Medical Examination and Research and another vs Dr.A. Aiamperumal and another) and W.P.No.7997 of 2015 dated 26.03.2015 (S. Sujatha vs Tamil Nadu Public Service Commission, rep by its Under Secretary, Chennai), the Division Bench in W.P.No.10010 of 2015, by order dated 15.04.2015, directed the matter to be placed before the Hon'ble Chief Justice to be referred to a Larger Bench of this Court to answer the following issue:- "Whether the candidates, who had participated in the written examinations, as part of the recruitment process and who have not been called for viva voce, are entitled to receive the answer sheets and the marks before completion of the entire selection process for such recruitment".
(2.) Another Writ Petition in W.P.No.3166 of 2020 is tagged along with this reference wherein the prayer is more or less identical.
(3.) The petitioner in W.P.No.10010 of 2015 is Ms.Vidya Devarajan, who had appeared as petitioner in person before the Division Bench. However, she is not present today before this Court.;


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