M. SALAI GAYATHRI Vs. STATE OF TAMIL NADU
LAWS(MAD)-2019-4-228
HIGH COURT OF MADRAS (AT: MADURAI)
Decided on April 30,2019

M. Salai Gayathri Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

R. Mahadevan, J. - (1.) Insofar as W.P.(MD)No.5441/2019 and W.P.(MD) Nos.6087 and 6008/2019 are concerned, the challenge made is to the orders dated 22.02.2019, whereby and whereunder, the names of the petitioners were deleted from the provisional list selected for the post of Sub-Inspector of Police (Technical) 2018, due to lack of eye vision. Insofar as the other Writ Petitions are concerned, the petitioners sought for a Writ in the nature of Mandamus to direct the respondents to consider their candidature for appointment to the post of Sub-Inspector of Police (Technical) and (Finger Print) 2018.
(2.) Since the issues involved in all the Writ Petitions are identical in nature, they have been taken up for hearing together and are being decided by means of this common order.
(3.) The case of the petitioners in W.P. (MD) No.5441/2019 and W.P.(MD)Nos.6087 and 6008/2019 is that the second respondent, vide Advertisement No.1/2018, dated 11.07.2018, invited applications for appointment to the post of Sub-Inspector of Police (Technical), 2018. The notified vacancies are 309. As the petitioners are eligible, they applied for the same and wrote the examination held on 30.09.2018. After having qualified in the written examination, they were called for physical measurement test and on successful completion of the same, they were called for viva voce held in the month of December, 2018, in which, they were declared to have been selected and their names were found place in the list of provisionally selected candidates published on 14.12.2018. The said list was published after completion of the entire selection process. However, the fifth respondent, vide impugned proceedings dated 22.02.2019, rejected the candidature of the petitioners solely on the ground that their eye power is not fulfilling the required visual standard for the post in question. Challenging the same, the petitioners are before this Court. Insofar as the other petitioners are concerned, they sought a direction to the respondents to consider their candidature for appointment to the post of Sub-Inspector of Police (Technical) and (Finger Print) 2018.;


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