PARVEZA AKHTER BUTT Vs. STATE
LAWS(J&K)-2020-3-3
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 02,2020

Parveza Akhter Butt Appellant
VERSUS
State Th. Social Welfare Deptt. Respondents

JUDGEMENT

- (1.)The instant application has been filed by the counsel for the applicant/petitioner for pre-poning the date fixed in the main writ petition bearing SWP No. 611/2010.
(2.)For the reasons and grounds mentioned in the application coupled with the submission made and no objections from the other side, the same is allowed and the writ petitions are taken on board for disposal.
(3.)While the writ petition bearing SWP No. 611/2010 is pending disposal, wherein the petitioner had sought the writ of certiorari to quash the selection/appointment of respondent No. 5, made for the post of Anganwari Worker for Anganwari Centre Ward No. (E)V, Masjid Mohalla Lower Kajaie in village Affani. The respondents issued an advertisement notification No. ICDS/P354/57 dated 31.10.2015 on the resigning of the respondent No. 5. This advertisement was challenged in the writ petition bearing No. 1293/2016 with the following reliefs :-
a. "Writ of certiorari whereby quashing the Advertisement Notice No. ICDS/P/354/57 dated 31.10.2015 issued by respondent No. 4 so far as it pertains to the filling up one post of Anganwari Worker in Anganwari Centre, Masjid Mohalla, Kajaie, Village Affani, Tehsil Paddar District Kishtwar, being patently illegal, arbitrary, unjustified and against the rules governing the field.

b. Wirt of mandamus whereby directing the respondents No. 1 to 4 to select and appoint the petitioner as Anganwari Worker in Anganwari Centre, Nasjid Mohalla, Kijaie, Village Affani, Tehsil Padder District Kishtwar, pursuant to the earlier Advertisement Notification issued in April 2008 issued by the respondents for filling up of the aforesaid post.

c. Any other writ, order or direction which this Hon'ble Court may deem fit and proper under the circumstances of the case may also be issued in favour of the petitioner as against the respondents."

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