POTLURI ANJALI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-43
HIGH COURT OF ANDHRA PRADESH
Decided on January 28,2022

Potluri Anjali Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

M.SATYANARAYANA MURTHY,J. - (1.) Aggrieved by the order passed by the learned single Judge in W.P.No.9827 of 2021 dtd. 6/10/2021, the petitioner - appellant preferred this writ appeal under Clause 15 of Letter Patent. The learned single Judge dismissed the writ petition, denying the relief of writ of mandamus, as the petitioner failed to submit her sub-caste certificate for verification within the stipulated time.
(2.) The appellant herein was the writ petitioner and the respondents herein were the respondents before the learned single Judge. They will hereinafter be referred as arrayed in W.P.No.9827 of2021 for the sake of convenience.
(3.) The writ petitioner - Ms. Potluru Anjali filed the writ petition under Article 226 of the Constitution of India, claiming the following relief: "to issue a writ order or direction more particularly one in the Writ of Mandamus to declare the action of Respondent Nos. 2 to 5 in not selecting the petitioner as Secondary Grade Teacher by generating the Provisional Selection List to the post of SGT (TEL) under ST (Yanadi) in Prakasam District, duly placing her name above the petitioner above the name of Respondent No.6 as illegal, arbitrary and consequently direct the respondents to select the petitioner as Secondary Grade Teacher by issuing fresh provisional list to the post of SGT (TEL) under ST (Yanadi) in Prakasam District, duly placing the name of the petitioner above the name of Respondent No.6, pursuant to Memo No.ESE02- 20022/66/2020-RECTMT-CSE dtd. 21/1/2021 issued by the second respondent with all consequential benefits." ;


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