PRIYANKA Vs. DIRECTOR, INSTITUTE OF BANKING PERSONNEL SELECTION (IBPS)
LAWS(MEGH)-2020-2-23
HIGH COURT OF MEGHALAYA
Decided on February 27,2020

PRIYANKA Appellant
VERSUS
Director, Institute Of Banking Personnel Selection (Ibps) Respondents

JUDGEMENT

Mohammad Rafiq, CJ. - (1.) This petition has been filed by Smti. Priyanka inter alia with a prayer that the respondent be directed to appoint her in the vacant posts of Office Assistant in the Meghalaya Rural Bank by operating the reserve list.
(2.) The petitioner applied for recruitment of the said post pursuant to the advertisement dated 22-07-2017 issued by Institute of Banking Personnel Selection (in short IBPS) which is conducting recruitment for different Nationalized Banks of the country. Petitioner appeared in the online examination held on 12-11-2017 at Shillong. In the result declared by the respondent, she was shown in the reserved list. Twenty-one candidates were selected in the main merit list for appointment to the post of Office Assistant. However, only nine of them joined. Since the other twelve selected candidates have not joined, those vacancies remained unfilled. Therefore, a prayer is made that the respondents be directed to operate the reserved list and confirm the appointment of the petitioner.
(3.) The interim order passed by the Single Bench of the High Court of Punjab and Haryana in CWP. No. 29443-2018, dated 21-11-2018 of the judgment by which a similar matter was disposed of by directing the respondents IBPS to send the reserve list to the respondent No. 2 - Bank and the respondent No. 2- Bank was directed to issue appointment order to the petitioner in accordance with law.;


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