SHAKUNTLA DEVI Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-54
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 14,2020

SHAKUNTLA DEVI Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents




JUDGEMENT

Rajesh Bindal,J. - (1.)Petitioners have approached this Court with a grievance that their claim for grant of compassionate appointment to petitioner No. 2, who is the son of deceased Government employee, Kirpal Singh, has not been considered.
(2.)Learned counsel for the petitioners submitted that Late Kirpal Singh was serving in the then Government Transport Undertaking. He died during his service on 24.05.2005. The Deputy 3Commissioner, Jammu had also issued justification certificate in favour of petitioner No. 2 on 28.07.2005. Immediately thereafter, an application was made by the petitioners to the competent authority for appointment of petitioner No.2 on compassionate grounds, on 02.08.2005.
(3.)Learned counsel further submitted that the case was not processed though number of appointments were made by the official respondents after 2006 onwards. Some of the appointees have been impleaded as proforma respondent Nos. 5 to 14. This clearly establishes that there were posts available. This is even further fortified from the fact that on 29.10.2016, number of posts were advertised by the State Road Transport Corporation. He submitted that the petitioners filed an application under Right to Information Act on 05.04.2017. The same was responded to vide communication dated 01.06.2017 showing that name of the petitioner No. 2 was standing at Serial No. 70 in the list for compassionate appointments.
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