SWATI CHATURVEDI, DAUGHTER OF ATAL BIHARI Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-6
HIGH COURT OF PATNA
Decided on March 01,2021

Swati Chaturvedi, Daughter Of Atal Bihari Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Shivaji Pandey, J. - (1.) Heard learned counsel for the petitioner, learned counsel for the High Court, learned counsel for the State and learned Senior counsel for the Bihar Public Service Commission.
(2.) In the present case, the petitioner is seeking appointment against the post advertised vide Advertisement No.06 of 2018 as having claimed that she secured identical marks of 517 as that of last candidate, who has been selected under the unreserved category. It has further been submitted that six persons under the unreserved category did not join the post and as such, the petitioner being next one in the merit list having secured 517 marks to be appointed on that post.
(3.) The facts of this case are that an Advertisement No.06 of 2018 was issued by the Bihar Public Service Commission for the appointment of 349 candidates on the posts of Civil Judge (Junior Division). The petitioner applied and appeared in the examination but, could not get her place in the final select list. Sri Amit Kumar Singh, who is the last candidate selected on the post of Civil Judge (Junior Division) having secured 517 marks. It has been brought to our notice that about six candidates under the unreserved category did not join the post, which is apparently clear from the Notification issued by the State Government vide Memo no.3339 dated 03.03.2020 whereby the recommendation of Pankaj Kumar Srivastava, Ashwani Kumar Upadhyay, Nawnit Kashyap and Sandeep Mani, have been cancelled as they failed to join the post and vide memo no.11698 dated 10.012.2020 the appointment of three persons namely, Abhishek Kumar, Suman Grewal and Rakesh Kumar have been cancelled. Out of seven candidates, six candidates belong to unreserved category.;


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