SATYANARAYANA CHARYULU Vs. STATE OF ANDHRA PRADESH (SECRETARY, EDUCATION DEPARTMENT)
LAWS(APH)-1963-6-17
HIGH COURT OF ANDHRA PRADESH
Decided on June 20,1963

Satyanarayana Charyulu Appellant
VERSUS
State Of Andhra Pradesh (Secretary, Education Department) Respondents

JUDGEMENT

- (1.) The petitioner asks for a writ of certiorari under the following circumstances: He was a Telugu pandit in the employment of District Board, Nellore, till the year 1962 or so when he retired. He alleges that even before the year 1955 he had completed more than fifteen years of continuous service as a grade I pandit, and that therefore he applied to the district board on 22 September 1955 for a higher scale of pay which is known as the L.T. scale, in pursuance of G.O. Ms. No. 626. His request was granted and he was placed in the higher scale of pay. However, on 1 May 1959, the special officer of the district board served the impugned order on him reverting him to grade II and also asking him to reimburse to the Government the difference between grade I and the grade II salary, which he had overdrawn from 1 January 1918. This excessive drawal was mentioned in the order to have aggregated to Rs. 2,513.10. This came as a surprise to the petitioner as be had not any prior inkling of it; he received no notice of the proposed action, nor was any opportunity given to him for making his representations against it.
(2.) What is more, the impugned order which was served upon the petitioner by the special officer of the district board, suggested that it was passed on the instructions of the Director of Public Instruction, Andhra Pradesh, who is really the appellate authority from the special officer. Yet, the petitioner was obliged to appeal to the Director of Public Instruction, and his appeal was dismissed. Thereafter, he filed an appeal to the Government sometime in October 1959. That appeal does not appear to have, in any way, helped the petitioner. Therefore, he has come to this Court, asking for a writ of mandamus to compel the Government to restore him to grade I scale, and to repair the injury that is alleged to have been caused by the impugned order.
(3.) The material facts alleged by the petitioner in this writ petition are not denied by the respondents, viz., the State of Andhra Pradesh, the Director of Public Instruction, and the Zilla Parishad, Nellore. It is, therefore, apparent that an order, which was undoubtedly prejudicial to the petitioner, had been passed without any notice to him and without affording him even the slightest opportunity of being heard against the action proposed to be taken against him. This plainly is a negation of the principles of natural justice. It is not permitted in law to condemn a person unheard and behind his back. This ground alone is sufficient for setting aside the order in question.;


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