FAROOQ AHMAD Vs. STATE
LAWS(J&K)-1999-6-16
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 01,1999

FAROOQ AHMAD Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) THIS order shall dispose of the writ petitions enumerated in the schedule appended to it.
(2.) THE petitioners submitted their applications for the post of Technician Grade III in district cadre in the department of Power Development. This was done in pursuance of an advertisement notice No.6 of 1997 issued on 1st Julyâ„¢97. The basic qualification which was mentioned is matric with ITI. The petitioners were not selected. They have challenged the selection of private respondents and their non -selection.
(3.) RESPONDENT -Board filed the objections. The stand taken is that the claims of the petitioners were considered. They did not come high in the merit. It is submitted that the weightage for the technical qualification was fixed at 80 points, for viva -voice, it was 20 points. When these petitions were taken up for arguments on 21st May99, the counsel appearing for the respondents were asked to indicate as to how 80 marks meant for technical qualifications have been allocated. The order passed on 21st Mayâ„¢99 is reproduced below: .....Hearing of these petitions is accordingly adjourned to 1st Juneâ„¢99. Respondent -Board would indicate as to how 80 marks which were given for technical qualification were allocated. Either a short affidavit be filed or the record be produced. In case, needful is not done, the petition would be taken up as it is..  ;


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