MANOHAR LAL JAT AND OTHERS ETC Vs. THE STATE OF RAJASTHAN AND OTHERS ETC
LAWS(SC)-2020-11-42
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on November 26,2020

Manohar Lal Jat And Others Etc Appellant
VERSUS
The State Of Rajasthan And Others Etc Respondents





Cited Judgements :-

VIJAY KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-11-107] [REFERRED TO]


JUDGEMENT

S.RAVINDRA BHAT, J. - (1.)Leave granted. With consent of all the counsel for parties, the appeals were heard finally and judgement was reserved on 24th January 2020. These appeals challenge the common judgement of the Rajasthan High Court[1]. The Division Bench of the High Court by the impugned judgement set aside an order made by the learned single judge of that court and held that the present Appellants (hereafter referred to as "direct recruits" or "DRs") were not entitled to claim seniority over and above the respondents, hereafter called "departmental promotes" or "DPs"). The DRs had approached the High Court in first instance, claiming that the seniority list, showing the DPs in earlier positions, was untenable; the single judge allowed that petition. The Division Bench has, however, allowed the appellants to question the eligibility of DPs to be recruited.
[1] Sitting at its Jaipur Bench, in DB Special Appeal Writ Number 1053/2017 and DB Special Appeal Writ No. 1250/2017

(2.)The relevant facts are that on 01.09.2009, the Finance Department of the Government of Rajasthan granted approval for creation of 531 posts of Tax Assistants. This newly created post was augmented by further 23 posts, which were added to the cadre; the final tally of such newly created posts of Tax Assistants became 554. Amendments to the Rajasthan Commercial Taxes Subordinate Services General Branch Rules, 1975, made with effect from 01.12.2010, prescribed the manner of filling of posts of Tax Assistants. Schedule-I of the Amendment Rules defined the manner of filling of the posts in the following terms:
"100% by direct recruitment:

(a) 80% by the appointing authority in accordance with Schedule III

(b) 20% by selection from amongst ministerial staff of the commercial taxes department that by way of departmental examination in accordance Schedule II"

(3.)On 4th October 2010, a Departmental Selection Committee was constituted for recruitment of both categories and proceedings were initiated soon filling all the for 554 posts of Tax Assistants. In accordance with the rules, it was proposed to fill the 80% quota of direct recruits to the extent of 443 vacancies and 111 from amongst DPs. Accordingly, on 25.01.2011 and advertisement was issued for recruitment of DRs. The written examination, stipulated under the rules was conducted for recruitment of DR's; thereafter a typing test was conducted on 15.05.2011. 356 candidates participated in this typing test. On 16.05.2011, provisional results were declared for the test held for DRs. Thereafter letters were apparently written by the Commissioner, Department of Commercial Taxes enclosing a list of successful candidates, to the police authorities for due verification of their character and antecedents. On 24.05.2011, the department advertised for filling up of the 20% quota for DPs. Earlier the proposal was to hold the written examination for the DPs on 24.06.2011; however, it was held earlier on 11.06.2011 and 12.06.2011. The results of these tests for the DPs were announced on 14.06.2011 and the department issued promotion letters on 23.06.2011. On 24.06.2011 the appellants were issued with letters for police verification and medical test. By this time however the DPs had already been promoted, and had taken charge of their posts. The appointment orders of the DRs were issued subsequently; on 04-07-2011.
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