D. SHANKARLAL SHARMA Vs. HONRABLE MINING TRIBUNAL/REVISIONAL AUTHORITY
LAWS(APH)-2022-2-8
HIGH COURT OF ANDHRA PRADESH
Decided on February 04,2022

D. Shankarlal Sharma Appellant
VERSUS
Honrable Mining Tribunal/Revisional Authority Respondents




JUDGEMENT

- (1.) These two Writ Petitions were filed by one Mr.Ch.Sarath Babu with regard to the post of Assistant Librarian in Government Dental College & Hospital, Vijayawada.
(2.) W.P.No.12453 of 2010 was filed with the following prayer:- ".....to issue a writ order or direction more particularly one in the nature of the writ of mandamus declaring the action of the 3rd respondent in issuing Proceedings in RC.No.GDCH/E1/2010 dtd. 31/5/2010 as illegal, arbitrary and violative of principles of natural justice and also suffers from malafides and consequently direction the respondents to continue the petitioner as Assistant Librarian in Government Dental College and Hospital, Vijayawada on contract basis with all consequential and incidental benefits attached to the said post, and pass such other order...."
(3.) An interim order was granted on 3/6/2010 suspending the Proceedings dtd. 31/5/2010 issued by the Principal, Government Dental College & Hospital, Vijayawada (hereinafter referred to as, the College), the 3rd respondent, in the above said Writ Petition. The said interim orders were subsequently extended until further orders on 30/6/2010.;


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