J KEDARESWARI Vs. UNION OF INDIA, REP BY ITS SECRETARY
LAWS(APH)-2019-3-105
HIGH COURT OF ANDHRA PRADESH
Decided on March 25,2019

J KEDARESWARI Appellant
VERSUS
UNION OF INDIA, REP BY ITS SECRETARY Respondents




JUDGEMENT

Raghvendra Singh Chauhan, J. - (1.)Aggrieved by the order dated 20.06.2016, passed by the Central Administrative Tribunal ('the learned Tribunal' for short), whereby the learned Tribunal has dismissed the O.A. filed by the petitioner, Dr. J. Kedareswari has approached this Court.
(2.)The brief facts of the case are that on 07.09.1996, the petitioner was appointed as a Deputy Keeper of Salar Jung Museum, Hyderabad by the Secretary, Salar Jung Museum Board. Subsequently, on 04.12.2000, she was appointed as a Keeper (Education, Publications, Public Relations) by the Salar Jung Museum Board ('the Board', for short). Presently, she is working on the said post.
(3.)In 2008, the post of Director of the Museum fell vacant. Therefore, on 05.04.2008 the Board issued a notification inviting for applications for the said post. On 30.04.2008 twenty-six applications were received. After scrutinizing the applications, on 12.08.2008, the Search-cum-Selection Committee, ('the Selection Committee', for short) sent a call letter to one Ghanashyam Kusum, the then Keeper of the Museum, for interview. However, on 05.09.2008 when Ghanashyam Kusum was interviewed, the Selection Committee did not find him suitable for the post of Director. Therefore, on 01.01.2009 the vacancy was re-advertised.
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