SANTOSH KUMAR Vs. STATE
LAWS(J&K)-2020-3-18
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 10,2020

SANTOSH KUMAR Appellant
VERSUS
STATE Respondents


Referred Judgements :-

STATE OF UTTAR PRADESH VS. OM PRAKASH [REFERRED TO]


JUDGEMENT

Sanjeev Kumar,J. - (1.)Vide Advertisement Notification dated 01.01.2011 issued by the respondent No.6, the applications were invited from eligible female candidates for engagement as Anganwadi Helpers on honorarium basis for various Anganwadi Centres of ICDS Project Vijaypur, District Samba which included the post of Anganwadi Helper in Anganwadi Centre Mahal Shah Kothey. The eligibility conditions prescribed in the Advertisement Notification, inter alia provided as under:-
(i) Minimum qualification shall be middle pass;

(ii) Preference shall be given to the lady who belongs to BPL family or is amongst poorest of the poor in the hamlet.

(2.)Indisputably, the selection of Anganwadi Helpers at the relevant point of time was governed by Government Order No.07-SW of 2010 dated 18.01.2010. The criteria for selection of Anganwadi Helpers, as prescribed in the aforesaid Govt. Order, also provided for the preference to be given to the candidates from BPL category in the following order of priority:-
(a) Widow;

(b)Divorcee;

(c) Orphan; and

(d)Any candidate from amongst the poorest of the poor in the Revenue Village.

(3.)The Government order (supra) also provided for filing of an Appeal and Revision by the aggrieved candidate(s).
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