PRINCIPAL SECRETARY TO GOVERNMENT, RURAL DEVELOPMENT AND PANCHAYAT RAJ DEPARTMENT Vs. R. KRISHNASAMY
LAWS(MAD)-2020-7-382
HIGH COURT OF MADRAS
Decided on July 29,2020

Principal Secretary To Government, Rural Development And Panchayat Raj Department Appellant
VERSUS
R. KRISHNASAMY Respondents

JUDGEMENT

M.Sathyanarayanan, J. - (1.) The official respondents in W.P(MD)Nos.15634 and 17953 of 2013, are the respective appellants and aggrieved by the separate orders, dated 03.12.2019 passed in W.P(MD)Nos.15634 and 17953 of 2013, had filed these writ appeals.
(2.) W.A(MD)No.358 of 2020 against W.P(MD)No.15634 of 2013:. Facts leading to the filing of these appeals have been narrated in detail in the impugned orders which are the subject matter of challenge in these writ appeals and therefore, it is unnecessary to restate the entire facts except culling out necessary and relevant facts for the purpose of disposal of these appeals. W.A(MD)No.358 of 2020 against W.P(MD)No.15634 of 2013:
(3.) The first respondent/writ petitioner initially joined the service as Junior Assistant in the Tamil Nadu Secretariat Service in the year 1974 and got his promotion as an Assistant in the year 1975 and the first respondent/writ petitioner was posted as Assistant Section Officer in the Tamil Nadu Secretariat Service after undergoing a training and by way of transfer of service, became Deputy Block Development Officer in the year 1987 and got his promotion as Block Development Officer in the year 1988. In the year 1995, he got his promotion as Divisional Development Officer and further promotion as Joint Director in the year 2002.;


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