RAMJI TIWARI AND OTHERS Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-6-146
HIGH COURT OF MADHYA PRADESH
Decided on June 27,2018

Ramji Tiwari And Others Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

HEMANT GUPTA, J. - (1.) Since common questions of fact and law are involved in the present bunch of cases, they are heard analogously and are being decided by this common order. However, for the sake of convenience, the facts are taken from W.P. No. 12602/2018 (Ramji Tiwari and others v. State of M.P. and others) .
(2.) The challenge in the present petitions is to the fixation of age of 50 years for the purposes of appointment to the posts of Naib Tehsildar from amongst the Patwaris/Revenue Inspectors by way of limited departmental examination.
(3.) An advertisement (Annexure P/12) has been published for appointment to the posts of Naib Tehsildar by way of limited departmental examination from amongst the Patwaris/Revenue Inspectors with the stipulation that the last date for submission of the application form is 18.06.2018 and that examination shall be conducted on 30.06.2018. The petitioners are working on the posts of Patwari/Revenue Inspector and they are desirous of appointment to the posts of Naib Tehsildar.;


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