VASIREDDY GOVARDHANA SAI PRAKASH Vs. UNION PUBLIC SERVICES COMMISSION
LAWS(SC)-2020-9-63
SUPREME COURT OF INDIA
Decided on September 30,2020

Vasireddy Govardhana Sai Prakash Appellant
VERSUS
UNION PUBLIC SERVICES COMMISSION Respondents

JUDGEMENT

- (1.)Heard learned counsel for the parties. Essentially, following points have been urged to persuade us to issue direction to Union Public Service Commission (UPSC) to defer the ensuing examination scheduled on 4/10/2020.
(i) The first point is that the candidates who are front-line covid-19 workers are handicapped and will not be able to appear in the examination. The UPSC has not considered their problems at all. In this regard, we agree with the learned counsel for the UPSC that no specific case has been brought to the notice of the court where the front-line covid-19 worker(s) intending to proceed on preparatory leave for the ensuing examination had been denied such leave by his/her employer as such. Indeed, one of the petitioners represented by Ms. Anushree Kapadia, learned counsel, appears to be a front-line covid-19 worker, but has failed to produce any application or material indicating that he had requested his employer to allow him to proceed on leave to prepare for the ensuing examination, much less to appear on 4/10/2020.

(2.)The fact that the concerned petitioner had to work during the covid-19 period, by itself cannot be the basis to disturb the arrangements already made by the UPSC. He can exercise his option to appear in the ensuing or next examination, if he so desires.
(ii) The second point urged before us is regarding lack of transport facilities. However, once again this is a general statement without any specific details. On the other hand, UPSC on affidavit has produced communication issued by the concerned authorities, to ensure proper transport arrangements for the candidates, who intend to appear in the examination.

(3.)Besides, in the recent past, various public examinations have been successfully conducted by different authorities. That is a testimony of the fact that if proper Standard Operating Procedures (for short 'SOPs') are observed by all concerned, as defined by the Ministry of Home Affairs (MHA), it is possible to conduct such examinations.
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