SECRETARY, MINISTRY OF DEFENCE Vs. BABITA PUNIYA
LAWS(SC)-2020-2-59
SUPREME COURT OF INDIA
Decided on February 17,2020

Secretary, Ministry Of Defence Appellant
VERSUS
Babita Puniya Respondents





Cited Judgements :-

REEMA VS. STATE OF H.P. [LAWS(HPH)-2020-7-17] [REFERRED TO]
LT. COL. P.K. CHOUDHARY VS. UNION OF INDIA & ORS. [LAWS(DLH)-2020-8-76] [REFERRED TO]
WG CDR PUNITA ASWAL VS. UNION OF INDIA [LAWS(DLH)-2020-10-122] [REFERRED TO]
LT. COL. NITISHA VS. UNION OF INDIA [LAWS(SC)-2021-3-75] [REFERRED TO]
GUJARAT PUBLIC SERVICE COMMISSION VS. NIKETA BABULAL CHAUDHARI [LAWS(GJH)-2021-3-260] [REFERRED TO]


JUDGEMENT

DHANANJAYA Y.CHANDRACHUD,J. - (1.)A quest for equality of opportunity for women seeking Permanent Commissions, "PC" in the Indian Army forms the basis of these appeals. The lead appeal originated in a batch of Writ Petitions which were instituted before the High Court of Delhi in 2003 and 2006.
(2.)A decade and more spent in litigation, women engaged on Short Service Commissions, "SSCs" in the Army seek parity with their male counterparts in obtaining PCs. The entry of women in the Army has a chequered history. Section 12 of the Army Act 1950, "1950 Act" contains, in so far as it is material, the following provisions:
"12. Ineligibility of females for enrolment or employment.- No female shall be eligible for enrolment or employment in the regular Army, except in such corps, department, branch or other body forming part of, or attached to any portion of, the regular Army as the Central Government may, by notification in the Official Gazette, specify in this behalf."

(3.)Pursuant to the power conferred by Section 12, the Union Government issued a notification, SRO-11 dated 30 January 1992 making women eligible for appointment as officers in the specific branches/cadres of the Army. These were:
"(i) Army Postal Service; Judge Advocate Generals Department;

(ii)

(iii) Army Education Corps;

(iv) Army Ordinance Corps (Central Ammunition Depots and Material Management); and

(v) Army Service Corps (Food Scientists and Catering Officers)."

This notification was to remain in force for a period of five years from the date on which it was published in the official Gazette. SRO-11 was published in the Gazette on 15 February 1992.

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