SHRIKRISHNA AGARWAL Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-1969-7-1
HIGH COURT OF MADHYA PRADESH
Decided on July 30,1969

SHRIKRISHNA AGARWAL Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

- (1.) THIS is a writ petition under Articles 226 and 227 of the Constitution of India.
(2.) THE petitioner Shri Krishna Agrawal, aged about 42 years, is a Government employee. He was appointed as Computer on 20-9-1950 in the office of the director of Land Records in the former State of Madhya Pradesh and he worked as a Crop Supervisor till 25-2-1961. On 25-2-1961 he was promoted as Assistant statistician by an order of the State Government (vide Annexure 'a' to the petition) in the vacancy of Shri C. B. Lall who was promoted as Statistician on a vacant post. He worked as an Assistant Statistician till 31-7-1964 i. e. , for about 3 years and 4 months. The case of the petitioner along with others was referred to the Public Service Commission for concurrence. The Public Service Commission did not concur in the promotion of the" petitioner on the ground that his record of service did not justify promotion (vide P. S. C. Confidential Letter dated 10-3-1964, annexure 'b' to the Return ). The petitioner was thereafter, reverted to the post of crop Survey Supervisor by order dated 27-7-1964 (Annexure 'b' to the petition ). The petitioner thereupon submitted a representation to the State Government against his reversion. The petitioner was, however, informed that his representation had been filed and his case will be considered on merits if and when there was an occasion for filling the post of the Assistant Statistician by promotion (vide letter dated 29th January 1966 of the Directorate of Land Records annexure 'c' to the petition ).
(3.) BY an order dated 4-11-1966 the petitioner was appointed as Assistant statistician (vide Annexure 'd' to the petition ). He was, however, again reverted to the post of Crop Survey Supervisor by an order dated 30-6-1968 passed by the director of Land Records (vide Annexure 'e' to the petition ). The petitioner thereupon submitted another representation to the State Government (vide annexure 'f' to the petition ). This representation was rejected by the order dated 6th September 1968 (vide Annexure 'h' to the petition ). Being aggrieved thereby the petitioner has filed this writ petition.;


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