M. K. DALAL Vs. THE STATE OF ANDHRA PRADESH AND OTHERS
LAWS(APH)-1971-11-40
HIGH COURT OF ANDHRA PRADESH
Decided on November 25,1971

M. K. Dalal Appellant
VERSUS
The State of Andhra Pradesh and others Respondents

JUDGEMENT

GOPAL RAO EKBOTE,J. - (1.) The Central Stores Purchase Department was established as a separate Department by the former Government of Hyderabad in 1948. The Department had a Controller and two Assistant Controllers.
(2.) It was reorganised in 1950. The independent Department was abolished. It was constituted as wing in the Directorate of Commerce and Industries. As the Head of the Department was called Director, the Assistant Controllers came to be known as Assistant Directors after it became part of the Commerce and Industries Directorate.
(3.) The former Government of Hyderabad issued Cadre and Recruitment Rules for the services in the Stores Purchase Department by Notification No. 341 dated 28-12-1955.;


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