GH AHMAD MALIK WITH 21 CONNECTED APPEALS Vs. STATE OF J&K
LAWS(J&K)-2006-3-24
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 22,2006

Gh Ahmad Malik With 21 Connected Appeals Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

J.P.SINGH, J. - (1.) SELECTION and appointment of Horticulture Development Officers in Agriculture Production and Rural Development Department of the State Government stands quashed vide judgment dated 23.05.2002 of a learned Single Judge of this Court in thirteen writ petitions being SWP Nos.717/2001, 906/2001, 2243/2001, 1291/2001, 1268/2001, 820/2001, 1261/2001, 2236/2001, 2510/2001, 1950/2001, 853/2001, 818/2001 & 819/2001. Ancillary issues arising out of the selection of Horticulture Development Officers i.e. pertaining to the operation of waiting list too were disposed of by the learned Single Judge vide His Lordships judgments dated 10.04.2002 and 09.08.2002 passed in SWP Nos. 938/2002 and SWP Nos. 693/2002 and 682/2002 respectively. These writ petitions arose in the following factual matrix: -
(2.) THE Jammu and Kashmir Public Service Commission, Srinagar, issued Notification No: 17 - PSC of 1997 dated 01.09.1997, inviting applications from permanent residents of Jammu & Kashmir State for the posts of Horticulture Development Officers in Agriculture Production and Rural Development Department in the pay scale of Rs.2,000 -3,500/ - against ninety seven posts, break -up whereof, is as under: Detail of Posts 1. Backward Area 19 2. Scheduled Tribe 10 SCHEDULED Caste 08 L.A.C. 03 SOCIAL Caste 01 OPEN 56.
(3.) The qualification prescribed in this notification, reads as under: "B. Sc. Agriculture with Horticulture as Major subject or all subjects. OR B. Sc. Horticulture. Note: (The candidates who are B.Sc. (Agri.) are required to subject proof having Horticulture one of the Major subjects or all subjects in B.Sc. (Agri.), for determining the eligibility for the post.";


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