STATE OF ANDHRA PRADESH Vs. A.PREMA SWAROOPA RANI
LAWS(APH)-2020-12-237
HIGH COURT OF ANDHRA PRADESH
Decided on December 28,2020

STATE OF ANDHRA PRADESH Appellant
VERSUS
A.Prema Swaroopa Rani Respondents

JUDGEMENT

J.K. MAHESHWARI,CJ - (1.)This writ appeal, under clause 15 of the Letters Patent, arises out of the order dtd. 19/2/2020 passed in W.P.No.18323 of 2019, whereby the learned single Judge issued direction to the appellants/respondents to promote the respondent/writ petitioner as Joint Registrar of Cooperative Societies to roster point No.66 subject to the adequacy of representation of the SC candidate in the said category.
(2.)We have heard the learned counsel for the parties. It is to be noted that first claim of the respondent/writ petitioner is on the post of Deputy Registrar of Cooperative Societies; thereafter, consideration has to be made on the post of Joint Registrar. In our considered opinion, direction to promote her as Joint Registrar is not permissible. Therefore, we modify the said direction to the extent of consideration of the case of the respondent/writ petitioner on the post of Deputy Registrar in the relevant roster point first and only thereafter on the post of Joint Registrar.
(3.)With the above-said modification, the writ appeal stands disposed of. It is made clear that this exercise with respect to consideration of the case of the respondent/writ petitioner for promotion must be completed by the appellants/respondents within three months from the date of receipt of this order. No order as to costs. As a sequel, the entire pending miscellaneous applications stand closed.
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