K. V. RAMANA REDDY Vs. DEPUTY INSPECTOR GENERAL OF POLICE
LAWS(APH)-2019-9-56
HIGH COURT OF ANDHRA PRADESH
Decided on September 19,2019

K. V. Ramana Reddy Appellant
VERSUS
DEPUTY INSPECTOR GENERAL OF POLICE Respondents

JUDGEMENT

Cheekati Manavendranath Roy, J. - (1.)This Writ Petition under Article 226 of the Constitution of India is filed by the petitioner, seeking writ of mandamus to declare the action of the respondents in not considering the case of the petitioner for promotion and in not issuing order of promotion and posting order in the cadre of Inspector of Police, as illegal, arbitrary and unconstitutional and also to declare that the order of the Tribunal in O.A.No.3244 of 2017 dated 27.03.2018 as erroneous and thereby to set aside the same and issue consequential directions to the respondents to consider the case of the petitioner and issue order of promotion and posting order in the cadre of Inspector of Police, in the existing vacancy.
(2.)Facts relevant to dispose of the Writ Petition may briefly be stated as follows:
The petitioner was initially appointed as Sub-Inspector of Police on 15.07.1991 in Zone-II and he worked in various places as Sub-Inspector of Police in Zone-II.

(3.)According to the petitioner, the concerned authorities did not prepare the seniority list in the cadre of Sub-Inspector of Police earlier as per Rules and therefore, promotion was not given to the petitioner as Inspector of Police, while his juniors were promoted. It is further stated that even though the petitioner was fully eligible and qualified for promotion as Inspector of Police at that time, promotion was not given to him at the time of giving promotion to his juniors on 04.04.2006 and as the seniority list was not prepared for many years for effecting regular promotions, he had no occasion to put forth his grievance with regard to his promotion after his juniors were promoted as Inspectors of Police.
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