AVINASH UPADHYAY Vs. INDIAN OIL CORPORATION AND OTHERS
LAWS(MPH)-2018-1-53
HIGH COURT OF MADHYA PRADESH (AT: JABALPUR)
Decided on January 09,2018

Avinash Upadhyay Appellant
VERSUS
Indian Oil Corporation And Others Respondents

JUDGEMENT

SUBODH ABHYANKAR,J. - (1.) This petition has been filed under Article 226 of the Constitution of India against the order dated 23.9.2014 (Annexure P/1) passed by the respondent No.2/Divisional General Manager, L.P.G., M.P. State Office, Indian Oil Corporation Limited, Bhopal rejecting the allotment of LPG distributorship.
(2.) The case of the petitioner is that the respondent- Indian Oil Corporation Limited had issued an advertisement for appointment of Rajiv Gandhi Gramin LPG Vitarak (in short 'RGGLV) and the petitioner, considering himself to be qualified applied for the same for village Bharkachchha, District Raisen under 'open category'. He was declared eligible and by letter dated 26.9.2012 he was declared as selected candidate through the draw but subsequently vide letter dated 31.10.2012 his candidature was rejected on two counts for the following two reasons : "i) You have failed to show Rs.2 Lacs as liquid fund as on date of application i.e. 18.06.12 and 2 nos. FDs were issued after the date of advertisement, hence not considered. ii) The above resulted in revision of your total marks of 100 to 59. Hence, you are ineligible as you failed to score minimum marks of 80 for subject location."
(3.) Against the aforesaid order, a writ petition No.19367/2012 was submitted by the petitioner and the same was disposed of vide order dated 5.4.2014 by this Court and directed the petitioner to make a representation to the authority who was directed to decide the petitioner's representation but the concerned authority vide its order dated 23.9.2014 has rejected the petitioner's representation, hence this petition.;


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