POCHAM REDDY RAKESH REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-8-39
HIGH COURT OF ANDHRA PRADESH
Decided on August 14,2019

Pocham Reddy Rakesh Reddy Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

C.Praveen Kumar, J. - (1.)The present petition came to be filed by Pocham Reddy Rakesh Reddy, resident of Puttur, Chittoor District, seeking issuance of writ of Mandamus to declare the action of the respondents in issuing G.O.Ms.No.104, dated 22.6.2019 in relation to recruitment of volunteers in rural areas specifying that the candidate should belong to a particular Village or Gram Panchayat and also recruitment by way of interviews, instead of written examination, without any specific guidelines, as illegal, arbitrary and unconstitutional.
(2.)The petitioner herein claims to be a member of the A.P. Congress Party and presently serving as President of A.P. Youth Congress Committee. The respondent No.1 herein issued G.O.Ms.No.104, dated 22.6.2019 framing guidelines for positioning of village volunteers. Various grounds are raised in the writ petition questioning the validity of the G.O. viz., there is no nexus between the objectives to be achieved i.e., delivery of services and stipulating such a condition violates Articles 15 and 16 of the Constitution of India; the G.O. being silent as to the criteria to judge inter se merit amongst two candidates, which is violative of Article 14 of the Constitution of India; performance appraisal being made at District Level, instead of Mandal Level, again violative of Articles 14 and 15 of the Constitution of India; taking the cut-off date as 30-6-2019 in the midst of the year for fixing the age limit is arbitrary; and cut off marks to be obtained by the candidates is silent in the rules etc.,
(3.)Reiterating the grounds raised in the writ petition, learned counsel for the petitioner would contend that in the absence of any guidelines prescribed under the G.O., the process of recruitment by way of interview would be arbitrary and irrational. He further submits that as the scheme postulates delivery at the doorstep, no method has been prescribed as to who should bear the expenditure. The role of the volunteers at village level is not prescribed in any of the circulars issued by the Government from time to time. Having regard to above, it is pleaded that the entire scheme of recruiting the village volunteers and paying honorarium at a sum of Rs.5,000/- to each volunteer is nothing by waste of public money.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.