SYED HUSSAIN Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1972-11-18
HIGH COURT OF ANDHRA PRADESH
Decided on November 02,1972

SYED HUSSAIN Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Sambasiva Rao, J. - (1.) - Petition under Article 226 of the Constitution of India praying that in the circumstances stated in the Memo of grounds filed therewith, the High Court will be pleased to peruse the records relating to the appointment by transfer of the 3rd respondent as a Lay Secretary in the Indian Medicine Department, and after persuing the same to issue a writ order or direction, directing the respondents 1 and 2 not to give effect to or implement or enforce the said order and further restraining the respondents No. 1 and 2 from giving effect to implementing or enforcing the order contained in G.O. Ms. No. 608 Health, dated 4.4.1942 and further declaring that the 3rd respondent has not been a member of the Andhra Pradesh Ministerial Service in the Indian Medicine Department, at any time one and after 1.9.1969 and even earlier.
(2.) This Petition coming on for hearing on Thursday the 12th, Tuesday the 31st day of October,1972 and 2nd day of November,1972 and this day upon persuing the petition and the writ and rule nisi directed by order of the High Court dated 11.4.1972 and made herein and records submitted in pursuance thereof and upon hearing the arguments of Mr. B.P. Jeevan Reddy, Advocate for the petitioners and 2nd Government Pleader on behalf of respondents 1 and 2 on 12.1.1972 and of Mr. M. Srinivasa Rao for 2nd Government Pleader on behalf of the respondents 1 and 2 on 31.10.1972 and 1.1.1972 and of Mr.P.Kameswara Rao, Advocate for 3rd Respondent, the court delivered the following.
(3.) The Government of Andhra Pradesh, the 1st respondent in the writ petition appointed, by an order G.O. Ms. No. 608 dated 4.4.1972 the 3rd respondent by transfer as a Lay Secretary in the Nizam a General Hospital, Hyderabad. This Writ Petition has been brought challenging the validity and enforceability of this order.;


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