RAJINDER SINGH AND ANR. Vs. UNIVERSITY OF JAMMU AND ORS.
LAWS(J&K)-2020-2-17
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 07,2020

Rajinder Singh And Anr. Appellant
VERSUS
University Of Jammu And Ors. Respondents

JUDGEMENT

Sanjeev Kumar,J. - (1.)In this writ petition, the petitioners have challenged the process of recruitment initiated by the respondent-University for filling up the post of Campus Development Officer in terms of notification No. Estab./NTW/C&R/19 dated 02.09.2019 on the ground that the respondent- University has arbitrarily altered the essential qualification prescribed for the post so as to deprive the petitioner right of consideration. This Court, while issuing notice on 25.10.2019, permitted the petitioner No. 2 to participate in the selection process for the post in question and to keep the result of selection in a sealed cover.
(2.)The respondents allowed the petitioner No. 2 to participate in the selection process and kept the result of the selection in the sealed cover. Vide order dated 25.02.2019, this Court further directed the respondents to produce the result of selection in the sealed cover so that the fate of the petitioners could be known.
(3.)Mr. Ajay Vaid, Advocate in compliance to the order of this Court has produced before me the selection result in the sealed cover. Sealed cover was opened in the open Court.
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