INSURANCE REGULATORY AND DEVELOPMENT AUTHORITY OF INDIA Vs. Y KANAKALINGESWARA RAO, HYD 5 OT
LAWS(APH)-2019-3-82
HIGH COURT OF ANDHRA PRADESH
Decided on March 14,2019

Insurance Regulatory And Development Authority Of India Appellant
VERSUS
Y Kanakalingeswara Rao, Hyd 5 Ot Respondents

JUDGEMENT

A. Rajasheker Reddy, J. - (1.)We have heard the learned counsel for the parties.
(2.)Both the writ appeals arise out of the judgment dated 26.09.2016 in W.P.No.11677 of 2015. W.A.No.1178 of 2016 is at the instance of appellant - Insurance Regulatory and Development Authority (IRDA), which is 1st respondent in W.A.No.1270 of 2016. The 1st respondent in W.A.No.1178 of 2016 is the appellant in W.A.No.1270 of 2016 and petitioner in W.P.No.11677 of 2015. The parties are referred to as arrayed in W.A.No.1178 of 2016.
(3.)W.P.No.11677 of 2015 is filed by the 1st respondent- writ petitioner for Mandamus declaring the action of the appellant- IRDA in appointing respondents 2 to 5 as Assistant Director (Legal) pursuant to notification dated 23.10.2010 as illegal and arbitrary and quash their appointments. The writ petitioner also prayed for a consequential direction to the appellant-IRDA to appoint him as Assistant Director (Legal) pursuant to the notification.
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