KESHAR SINGH CHAUHAN Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-10-142
HIGH COURT OF RAJASTHAN
Decided on October 15,2019

Keshar Singh Chauhan Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Arun BhansaliM, J. - (1.) This writ petition has been filed by the petitioner seeking a direction to the respondents to consider his qualification for recruitment to the post of LDC pursuant to the advertisement for the post of LDC-2013.
(2.) Learned counsel appearing for the State made submissions that the recruitment for LDC-2013 was already over and now filing of the petition at this stage qua the waiting list, is pre-mature as the respondents are yet to initiate proceedings in this regard and filing of the petition at this stage on mere apprehension when already the respondents have issued an order dated 11.07.2018 and the judgment in the case of Heera Lal Jat v. State of Rajasthan and Ors. : S.B. Civil Writ Petition No. 11070/2018, decided on 01.08.2018 holds the field, the filing of the petition at this stage cannot be countenanced.
(3.) I have considered the submissions made by learned counsel for the parties and have perused the material available on record.;


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