DOKIMOS D. MARWEIN Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-2
HIGH COURT OF MEGHALAYA
Decided on September 14,2020

Dokimos D. Marwein Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) In response to an advertisement dated 10.02.2010 issued by the Meghalaya Public Service Commission(MPSC) inviting applications from eligible candidates to fill up 23(twenty-three) posts of Inspector of Excise under the Commissioner of Excise, the petitioner herein submitted his candidature for the same.
(2.) The petitioner then appeared for the written test on 07.07.2012 conducted by the MPSC and on declaration of the results vide Notification No. MPSC/Ex-C/20/2011-2012/11, dated 31st July, 2012, the petitioner (Roll No. 498) was declared successful in the written test.
(3.) Thereafter, the petitioner was called to appear for the personal interview which was held on the 29th and 30th August 2012. Then vide Notification No. MPSC/D-19/1/2009-2010/118 dated 30th August 2012, the MSPC circulated a list of 23 successful candidates in order of merit in which the petitioner figured at number 2(two) of the same.;


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