ANOOP KUMAR AND ORS. Vs. STATE OF HARYANA AND ORS.
LAWS(SC)-2020-1-152
SUPREME COURT OF INDIA
Decided on January 15,2020

Anoop Kumar And Ors. Appellant
VERSUS
State Of Haryana And Ors. Respondents

JUDGEMENT

- (1.)The present petitioners filed a writ petition being Civil Writ Petition No.9808/2005 for a declaration that they should be declared passed as per the decision of the Board and for a further declaration that the Director General of Police (for short, the 'DGP') has no jurisdiction to reverse the recommendations of the Board. By order dated 25.01.2007, learned Single Judge of the High Court of Punjab and Haryana at Chandigarh, dismissed the said writ petition. Being aggrieved, the petitioners filed a Letters Patent Appeal being L.P.A. No.65 of 2007 before the High Court which was also dismissed. Hence, the special leave petition.
(2.)Leave granted.
(3.)The examination with which we are concerned is the examination for the post of Sub-Inspectors in the Haryana Police. It is not necessary to go into the entire history of the matter.
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