VIJAY LAXMI Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-5-109
HIGH COURT OF RAJASTHAN (AT: JODHPUR)
Decided on May 15,2019

VIJAY LAXMI Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

ARUN BHANSALI,J. - (1.) This writ petition has been filed by the petitioner aggrieved against inaction of the respondents pursuant to the directions issued by this Court in S.B.C.W.P. No. 11729/2018, decided on 09.08.2018 filed by the petitioner.
(2.) This Court relying on the judgments in the case of Pinal Singh Ranawat v. State of Rajasthan and Ors. : D.B. Civil Writ Petition No. 2781/2014, decided on 01.08.2016, Shivom Gupta v. State of Rajasthasn and Anr. : D.B. Civil Special Appeal No. 1177/2016, decided on 03.05.2017 and Sandeep Kumar v. State of Rajasthan and Ors. : S.B.C.W.P. No. 8031/2014, decided on 23.02.2016, issued the following directions:- "2. In view of aforequoted judgment, this writ petition is disposed of with a direction to the respondents to consider candidature of the petitioner for appointment on the post of LDC in pursuance of advertisement dated 14.2.2013 while treating him to be having a valid qualification of Computer Application obtained in Graduation/B.Ed. and on positive consideration if the petitioner is found eligible and meritorious, then he shall be given appointment on the post of LDC within a period of 60 days from today. Such consideration shall be subject to availability of vacancies for the post in-question."
(3.) It is submitted that pursuant to the directions, the petitioner approached the respondents by way of representation. Whereafter the respondents kept on seeking opinion/raise issues pertaining to petitioner's eligibility, as petitioner had done her Senior Secondary (Vocational).;


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