REDDY SRINIVASA RAO Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-11-22
HIGH COURT OF ANDHRA PRADESH
Decided on November 08,2019

REDDY SRINIVASA RAO Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

G Shyam Prasad, J. - (1.)This is a Writ of Mandamus filed by the petitioner declaring the action of the respondents in not considering the case of the petitioner for promotion as Deputy Superintendent of Police (Civil) in terms of the proceedings issued by the 2nd respondent in Rc.No.1132/ G3/ 2019, dated 20.09.2019, as illegal and arbitrary.
(2.)Heard the arguments of learned counsel for the petitioner and learned Government Pleader for Home.
(3.)Learned Counsel for the petitioner submits that the petitioner is entitled for Adhoc promotion, but the same has not been considered by the 2nd respondent. He further submits that the case of the petitioner is squarely covered by G.O.Ms.No.529, General Administration (Services-C) Department, dated 19.08.2008. The inaction on the part of the 2nd respondent in not considering the promotion of the petitioner as Deputy Superintendent Police, Eluru Range, is highly arbitrary.
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