R.VIDYA Vs. CHIEF ENGINEER (PLACEMENT) TAMIL NADU ELECTRICITY BOARD
LAWS(MAD)-2019-9-225
HIGH COURT OF MADRAS
Decided on September 17,2019

R.Vidya Appellant
VERSUS
Chief Engineer (Placement) Tamil Nadu Electricity Board Respondents

JUDGEMENT

S.MANIKUMAR,J. - (1.) Instant writ appeal is filed against the order made in W.P.No.34413 of 2013, dated 15.12.2017, by which the Writ Court dismissed the writ petition.
(2.) Shorts facts leading to the filing of the appeal are that the father of the writ petitioner/appellant Late.Rajendran, was employed as a field staff in TNEB West Extension, Thiruvarur and died, on 19.10.1992 while he was in service. At the time of the death of the deceased employee, the writ petitioner was a minor. An application was made by the writ petitioner on 06.02.2006, the same was rejected, on the ground that the writ petitioner was a minor at the time of the demise of her father and the application seeking for compassionate appointment, was not preferred within a period of three years from the date of death of the deceased employee. The claim made after thirteen years, for providing compassionate appointment, to the daughter of the deceased employee cannot be considered and thus the impugned order was passed on 04.04.2006. Writ petition was filed on 16.12.2013, after a lapse of about seven years from the date of passing of the impugned order, seeking for appointment on compassionate grounds.
(3.) After hearing the learned counsel for the parties, vide order dated 15.12.2017 in W.P.No.34413 of 2013, Writ Court has dismissed the writ petition.;


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