L.BHUVANESWARI Vs. DISTRICT COLLECTOR OFFICE OF THE DISTRICT COLLECTOR
LAWS(MAD)-2019-3-580
HIGH COURT OF MADRAS
Decided on March 26,2019

L.Bhuvaneswari Appellant
VERSUS
District Collector Office Of The District Collector Respondents

JUDGEMENT

S.M.SUBRAMANIAM,J. - (1.) The order of rejection dated 30.05.2018, in respect of the claim of the writ petitioner for compassionate appointment is under challenge in the present writ petition.
(2.) The learned counsel for the writ petitioner states that the father of the writ petitioner late Sri K.Loganathan, was employed as Village Assistant and died on 30.08.1998, while he was in service. On account of the sudden demise of the father of the writ petitioner, the family was in penurious circumstances and the writ petitioner during the relevant point of time was a minor. Thus, the application was submitted by the mother of the writ petitioner within a period of three years which was not considered by the respondent. However, the mother had not pursued the remedy for long years. On attaining the age of majority, the writ petitioner submitted an application seeking appointment on compassionate grounds on representation dated 08.05.2017 and the same is rejected in Proceedings dated 30.05.2018.
(3.) The fact remains that the deceased employee died on 30.08.1998 and the first application submitted by the mother of the writ petitioner was not considered and the second application was submitted by the writ petitioner on 08.05.2017, and the said application is rejected in proceedings dated 30.05.2018. Now after a lapse of about 20 years, the claim for compassionate appointment made by the writ petitioner cannot be considered, in view of the legal principles settled by the Constitutional Courts.;


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