DR. C. SUNITHA, MD (OBG) Vs. M.RAGHAVENDRA RAO
LAWS(APH)-2022-4-12
HIGH COURT OF ANDHRA PRADESH
Decided on April 22,2022

Dr. C. Sunitha, Md (Obg) Appellant
VERSUS
M.Raghavendra Rao Respondents




JUDGEMENT

M.SATYANARAYANA MURTHY,J. - (1.) This contempt case is filed under Ss. 10 to 12 of Contempt of Courts Act, 1971, by the petitioners - Dr.C.Sunitha and Dr.A.Sudha Rani to punish the contemnor - respondent for disobedience or deliberate flouting of the order dtd. 5/1/2021 passed by this Court in W.P.No.23501 of 2020.
(2.) The petitioners filed writ petition questioning the proceedings issued by the respondent in Rc.No.8171/E1-A/2019 dtd. 14/10/2020. On 5/1/2021 this Court granted interim suspension of the impugned order for a period of two (2) months.
(3.) The petitioners herein are the writ petitioners, who filed the writ petition for the relief stated above alleging that they are eligible, qualified and entitled to be promoted as Associate Professors OBG. Petitioner No.1 was appointed as Assistant Professor OBG on 3/2/2010 and petitioner No.2 was appointed as Assistant Professor OBG on 12/3/2010. Both petitioners have put in the required minimum service of 5 years in the category of Assistant Professors and they are eligible to be considered and promoted as Associate Professors for the panel year 2020-21. While so, the Government of Andhra Pradesh has issued G.O.Ms.No.163, HM&FW dtd. 16/10/17 extending the Career Advancement Scheme as per UGC Guidelines. Accordingly, the pay scale of both the petitioners were fitted into the Associate Professors pay scale vide Proceedings dtd. 18/1/2019 with effect from 1/9/2015. This is only a fitment of pay scale and not regular promotion as Associate Professors.;


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