RUPESH S/O. PANDURANGJI SURJUSE Vs. THE STATE OF MAHARSHTRA & ORS.
LAWS(BOM)-2017-3-123
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 01,2017

Rupesh S/O. Pandurangji Surjuse Appellant
VERSUS
The State Of Maharshtra And Ors. Respondents

JUDGEMENT

SANGITRAO S.PATIL,J. - (1.) Rule, returnable forthwith. Heard finally with the consent of the learned Counsel for the contesting parties.
(2.) The petitioner has challenged selection of respondent no.4 to the post of Junior Accounts Officer on the establishment of respondent no.2 - Zilla Parishad, Osmanabad. He further claimed that he should be declared as selected for the said post and direction should be given to the respondents to appoint him to the said post.
(3.) In response to the advertisement bearing no.1 of 2014 issued by the District Selection Committee headed by respondent no.3 District Collector, Osmanabad, the petitioner applied for the post of Junior Accounts Officer reserved for N.T.(B) category. Since the petitioner was fulfilling the necessary eligibility criteria, he was called for the requisite test, which he passed with 118 marks out of 200 and stood first in merit list of the successful candidates belonging to N.T.(B) category. The petitioner was sure about his being selected for the post of Junior Accounts Officer. However, when the select list was published on 18.02.2015, he found that respondent no.4 who had obtained 116 marks only, was selected for the said post. The petitioner obtained the minutes of meeting of the Selection Committee under the Right to Information Act and noticed that his candidature was rejected on the ground that he was holding a technical post of Laboratory Assistant and was not having administrative experience, while respondent no.4 was having experience of Government service and therefore, respondent no.4 was selected for the post of Junior Accounts Officer.;


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