A P PUBLIC SERVICE COMMISSION HYDERABAD Vs. B SARAT CHANDRA
LAWS(SC)-1990-4-71
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on April 10,1990

A P Public Service Commission Hyderabad Appellant
VERSUS
B Sarat Chandra Respondents


Cited Judgements :-

BHUPINDERPAL SINGH VS. STATE OF PUNJAB [LAWS(SC)-2000-5-107] [REFERRED]
GEETA MAHADEVAN VS. UNION OF INDIA [LAWS(DLH)-2001-8-104] [REFERRED 5.]
YOGENDRAKUMAR RATILAL RAVAL VS. STATE OF GUJARAT [LAWS(GJH)-1993-3-20] [RELIED ON]
SURAJ VEER SINGH CHAUHAN VS. CHAIRMAN L I C OF INDIA [LAWS(ALL)-1995-2-115] [REFERRED TO]
PRANVEER SINGH SATVAT VS. CHANCELLOR CHANDRA SHEKHAR AZAD KRISHI EVAM PRODYOGIC VISHWAVIDYALAYA AND [LAWS(ALL)-1997-7-160] [REFERRED TO]
M K KRISHNAMURTHY VS. UNION OF INDIA [LAWS(GAU)-2000-9-5] [REFERRED TO]
PALLABI KALITA VS. UNION OF INDIA [LAWS(GAU)-2009-10-5] [REFERRED TO]
S B DWARAKANATH VS. R DILIP KUMAR [LAWS(APH)-1992-9-20] [REFERRED TO]
B RAGHAVENDRA RAO VS. J D GOUD [LAWS(APH)-1994-2-46] [REFERRED TO]
RAMA CHOWDARY V VS. UNIVERSITY OF HYDERABAD [LAWS(APH)-1994-3-61] [REFERRED TO]
M CHANDRASEKHAR VS. ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION HYDERABAD [LAWS(APH)-1998-2-35] [REFERRED TO]
K ESWARA DUTT VS. CHAIRMAN FOOD CORPORATION OF INDIA NEW DELHI [LAWS(APH)-1998-4-30] [REFERRED TO]
B R BAPUJI VS. UNIVERSITY OF HYDERABAD [LAWS(APH)-1998-12-21] [REFERRED TO]
USHA NARWARIYA VS. STATE OF M P [LAWS(MPH)-1993-6-12] [REFERRED TO]
NILAMANI MOHANTY VS. STATE OF ORISSA [LAWS(ORI)-2009-10-12] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. P IIEPZI VIMALABAI [LAWS(MAD)-1994-9-84] [REFERRED TO]
UNIVERSITY OF DELHI VS. RAJ SINGH [LAWS(SC)-1994-9-71] [REFERRED TO]
AMI LAL BHAT VS. STATE OF RAJASTHAN [LAWS(SC)-1997-7-126] [RELIED ON]
ALKA OJHA VS. RAJASTHAN PUBLIC SERVICE COMMISSION [LAWS(SC)-2011-8-108] [REFERRED TO]
POPATBHAI RAMJIBHAI MOGHARIYA VS. DISTRICT JUDGE SURENDRANAGAR [LAWS(GJH)-1993-9-16] [RELIED ON]
SANJAY P PATEL VS. DISTRICT PRIMARY EDUCATION OFFICER [LAWS(GJH)-1997-1-78] [REFERRED]
TRUPTIBEN B PATEL VS. DISTRICT PRIMARY EDUCATION OFFICER [LAWS(GJH)-1998-3-83] [RELIED]
D B KAUSER VS. UNION OF INDIA [LAWS(ALL)-2003-4-159] [REFERRED TO]
S UNNIKRISHNAN VS. STATE OF KERALA [LAWS(KER)-2000-7-25] [REFERRED TO]
P SAJEEV VS. KERALA PUBLIC SERVICE COMMISSION [LAWS(KER)-2008-10-37] [REFERRED TO]
SAJEEV P VS. K P S C [LAWS(KER)-2008-10-4] [REFERRED TO]
ALTAF ISMAIL SHEIKH VS. STATE OF MAHATRASHTRA [LAWS(BOM)-2005-4-113] [REFERRED TO]
SAROJAN KUMARI VS. STATE OF PUNJAB [LAWS(P&H)-2012-7-20] [REFERRED TO]
KAILASH GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-11-38] [REFERRED TO]
CHANAN RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-3-42] [REFERRED TO]
PAWAN PRATAP SINGH VS. REEVAN SINGH [LAWS(SC)-2011-2-38] [REFERRED TO]
AKHIL GUJARAT RAJY SHALA SANCHALAK MANDAL VS. STATE OF GUJARAT [LAWS(GJH)-2011-9-3] [REFERRED TO]
RAM NIWAS PANDEY VS. STATE OF U P [LAWS(ALL)-1994-9-84] [REFERRED TO]
REEVAN SINGH VS. STATE OF U P [LAWS(ALL)-2002-12-103] [REFERRED TO]
NAVEEN KUMAR VS. CHAIRMAN AND MANAGING DIRECTOR BHARATH DYNAMICS LIMITED [LAWS(APH)-2010-6-114] [REFERRED TO]
HS PRAKASH VS. STATE OF KARNATAKA [LAWS(KAR)-2010-7-52] [REFERRED TO]
TOMY PHILIP VS. CHIEF GENERAL MANAGER TELECOMMUNICATION [LAWS(KER)-2000-8-46] [REFERRED TO]
RAM LAL VS. UNIVERSITY OF RAJASTHAN [LAWS(RAJ)-1996-6-4] [REFERRED TO]
INDER BHAN SINGH GUJAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-8-18] [REFERRED TO]
SWAGATA GHOSH VS. STATE OF MEGHALAYA [LAWS(GAU)-2012-9-64] [REFERRED TO]
RAJBALI VS. STATE OF U P [LAWS(ALL)-2011-11-225] [REFERRED TO]
K. SURESH KUMAR REDDY VS. KRISHNA UNIVERSITY [LAWS(APH)-2013-2-19] [REFERRED TO]
SHALOO BATRA VS. HIGH COURT OF DELHI [LAWS(DLH)-2013-5-11] [REFERRED TO]
SHAILESH KUMAR PATEL VS. STATE OF M.P. [LAWS(MPH)-2013-7-55] [REFERRED TO]
P.S.PRUTHI VS. UNION OF INDIA [LAWS(DLH)-2013-7-259] [REFERRED TO]
RAKESH KUMAR SHARMA VS. GOVT. OF NCT OF DELHI [LAWS(SC)-2013-7-143] [REFERRED TO]
RAM CHANDRA VS. STATE OF U.P.THRU SECY [LAWS(ALL)-2013-9-34] [REFERRED TO]
PARTHADEV RAY VS. STATE OF ORISSA [LAWS(ORI)-2001-1-22] [REFERRED TO]
MANENDRA KUMAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-10-17] [REFERRED TO]
SUNITA DEVI VS. STATE OF PUNJAB [LAWS(P&H)-2014-2-14] [REFERRED TO]
SUNITA DEVI VS. STATE OF PUNJAB [LAWS(P&H)-2014-2-14] [REFERRED TO]
PREETESH RAMAN SINGH VS. DELHI HIGH COURT THROUGH REGISTRAR GENERAL [LAWS(DLH)-2014-3-92] [REFERRED TO]
SANJAY AGRWAL VS. STATE OF UP [LAWS(ALL)-2007-6-68] [REFERRED]
K.K. BALAKRISHNAN VS. STATE OF KERALA [LAWS(KER)-2013-9-68] [REFERRED TO]
SURESWAHR THAKUR VS. HIGH COURT OF HIMACHAL PRADESH [LAWS(HPH)-1998-7-21] [REFERRED]
T.V.MOORTHY K.K.R.BHARDWAJ VS. H.P.K.V.V. [LAWS(HPH)-1997-6-15] [REFERRED]
Maqbul Ansari VS. State of Jharkhand [LAWS(JHAR)-2012-5-161] [REFERRED TO]
DHANANJAY KUMAR MISHRA VS. BIHAR STAFF SELECTION COMMISSION [LAWS(PAT)-2013-8-64] [REFERRED TO]
Prativarani Khatua VS. Director, Social Welfare-cum-Deputy Secretary to Government [LAWS(ORI)-2010-3-76] [REFERRED TO]
KEDAR SINGH VS. STATE OF M.P. [LAWS(MPH)-2014-6-114] [REFERRED TO]
Waheeda D/o. Allahbaksh Navalur VS. The Registrar General High Court of Karnataka Bangalore, The Secretary, Civil Judge, Recruitment Committee, High Court of Karnataka Bangalore and Recruitment Committee of Civil Judges by Direct Recruitment, Re [LAWS(KAR)-2012-11-199] [REFERRED TO]
GURPREET SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2012-11-88] [REFERRED TO]
BINDU V.K. VS. P.S.C. [LAWS(KER)-1993-2-80] [REFERRED TO]
SECRETARY K.P.S.C. VS. K. RAJAN [LAWS(KER)-1999-9-75] [REFERRED TO]
JYOTI RANI VS. STATE OF HARYANA [LAWS(P&H)-2011-8-95] [REFERRED TO]
IRFAN RASOOL GADDA VS. STATE OF J&K [LAWS(J&K)-2005-5-22] [REFERRED TO]
ADELBERT KHARLYNGDOH VS. THE STATE OF MEGHALAYA [LAWS(MEGH)-2014-12-5] [REFERRED TO]
ANAND PANDEY VS. KING GEORGES MEDICAL UNIVERSITY [LAWS(ALL)-2014-10-89] [REFERRED TO]
PREETI BALAYAN VS. NCT OF DELHI [LAWS(CA)-2012-3-102] [REFERRED TO]
YUMNAM GOPAL KRISHNA SINGH VS. THE STATE OF MANIPUR [LAWS(MANIP)-2015-1-4] [REFERRED TO]
RAJESH VAROON VS. UNION OF INDIA THROUGH: SECRETARY, MINISTRY OF URBAN DEVELOPMENT, UNION OF INDIA, THROUGH: SECRETARY, DEPARTMENT OF PERSONNEL & TRAINING, CENTRAL PUBLIC WORKS DEPARTMENT AND THE SUPERINTENDENT, ENGINEER, TRAINING INSTITUTE [LAWS(CA)-2014-2-21] [REFERRED TO]
MANISH KUMAR SINGH VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-1-61] [REFERRED TO]
SHEESH PAL VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2014-11-90] [REFERRED TO]
ANIL KUMAR MISHRA VS. UNION OF INDIA AND OTHERS [LAWS(MPH)-2002-4-129] [REFERRED TO]
ANURADHA SONI VS. SECRETARY, DEPARTMENT OF HEALTH AND FAMILY WELFARE AND ANOTHER [LAWS(P&H)-2012-10-135] [REFERRED TO]
MAMTA GAWAN AND ORS. VS. STATE AND ORS. [LAWS(RAJ)-2015-5-84] [REFERRED TO]
DR. D. PAVAN KUMAR AND ORS. VS. STATE OF KARNATAKA [LAWS(KAR)-2015-4-357] [REFERRED TO]
MANJUNATHA J. AND ORS. VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-4-398] [REFERRED TO]
RAJESH KUMAR RANJAN VS. THE BIHAR PUBLIC SERVICE COMMISSION AND ORS. [LAWS(PAT)-2015-3-178] [REFERRED TO]
MADHAB BISWAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-7-61] [REFERRED TO]
D. GAYATHRI AND ORS. VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-10-204] [REFERRED TO]
D. GAYATHRI AND ORS. VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-10-204] [REFERRED TO]
VARUN TIWARI VS. THE STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-10-73] [REFERRED TO]
NEELAM SINGH AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-2-53] [REFERRED TO]
PRASHANT PRAHLADBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-100] [REFERRED TO]
SARABJEET SINGH AND ORS. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2016-3-48] [REFERRED TO]
A. ALAGESAN AND ORS. VS. STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2016-2-134] [REFERRED TO]
NAVEEN KUMAR B.S. AND ORS. VS. STATE OF KARNATAKA, DEPARTMENT OF ANIMAL HUSBANDARYAND FISHERIES AND ORS. [LAWS(KAR)-2016-3-214] [REFERRED TO]
DR. D.K. SONI VS. THE STATE OF HARYANA AND OTHERS [LAWS(P&H)-1997-4-187] [REFERRED TO]
KABAL SINGH AND 29 OTHERS VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-1996-10-168] [REFERRED TO]
G.S. ANAND VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-1996-12-121] [REFERRED TO]
DR. ARUNPREET KAUR AND OTHERS VS. MANAGING DIRECTOR, PUNJAB HEALTH SYSTEMS CORPORATION, PHASE [LAWS(P&H)-2012-8-171] [REFERRED TO]
AMIT KUMAR VS. RAJASTHAN TECHNICAL UNIVERSITY AND OTHERS [LAWS(RAJ)-2007-10-101] [REFERRED TO]
MADAN BHATIYA VS. STATE OF RAJASTHAN & ANR. [LAWS(RAJ)-2015-9-167] [REFERRED]
SANJAY KUMAR TIWARI VS. JHARKHAND ACADEMIC COUNCIL, NAMKUM, RANCHI [LAWS(JHAR)-2016-5-126] [REFERRED TO]
RAMVIR SINGH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2006-7-630] [REFERRED]
J SUKUMAR VS. STATE OF KARNATAKA [LAWS(KAR)-2012-7-629] [REFERRED]
SHIKHA SOOD VS. STATE OF HIMACHAL PRADESH AND ORS [LAWS(HPH)-2009-7-43] [REFERRED]
N BALARAMAN VS. UNION OF INDIA AND OTHERS [LAWS(MAD)-2015-9-541] [REFERRED]
SUKHRAJ SINGH AND OTHERS VS. CHANDIGARH HOUSING BOARD AND ANOTHER [LAWS(P&H)-2012-1-873] [REFERRED]
ARUNPREET KAUR AND OTHERS VS. MANAGING DIRECTOR, PUNJAB HEALTH SYSTEMS CORPORATION, PHASE-VI [LAWS(P&H)-2012-8-546] [REFERRED]
BASHIR AHMAD MIR VS. STATE OF J & K AND OTHERS [LAWS(J&K)-2009-9-28] [REFERRED]
SARTHAK GHOSH & ORS VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2017-3-11] [REFERRED TO]
SAGUNA CHADHA VS. PANJAB UNIVERSITY [LAWS(P&H)-1997-1-277] [REFERRED]
PAWAN KUMAR VS. H P S C AND OTHERS [LAWS(P&H)-2010-10-464] [REFERRED]
GAURAV SHARMA VS. STATE OF U.P. [LAWS(ALL)-2017-5-1] [REFERRED TO]
ADIKANDA BHATTA VS. STATE OF ORISSA [LAWS(ORI)-2017-8-7] [REFERRED TO]
SHAJI VS. KERALA PUBLIC SERVICE COMMISSION [LAWS(KER)-2010-6-174] [REFERRED TO]
A. JEGAN VS. THE STATE OF TAMIL NADU [LAWS(MAD)-2017-4-96] [REFERRED TO]
DR. SMRUTISUDHA PATTNAIK VS. ACHARYA HARIHAR REGIONAL CANCER [LAWS(ORI)-2017-5-13] [REFERRED TO]
R. MUTHUSELVI VS. SECRETARY TAMIL NADU [LAWS(MAD)-2016-10-107] [REFERRED TO]
DR. RAJALAXMI BEURA VS. VICE CHANCELLOR [LAWS(ORI)-2017-8-17] [REFERRED TO]
A. RAJAKUMAR VS. TAMIL NADU UNIFORMED SERVICES RECRUITMENT BOARD [LAWS(MAD)-2017-4-184] [REFERRED TO]
ANJUMAN UPADHYAY VS. STATE OF U.P. [LAWS(ALL)-2018-2-40] [REFERRED TO]
STATE OF JHARKHAND VS. KOKILA DEVI [LAWS(JHAR)-2017-7-134] [REFERRED TO]
MOHD RIZWAN AND 103 ORS VS. STATE OF U P THRU PRIN SECY BASIC EDU CIVIL SECTT LKO &ORS [LAWS(ALL)-2018-3-37] [REFERRED TO]
BISWAJEET MOHAPATRA VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2017-8-63] [REFERRED TO]
SUCHITRA SETHI VS. UNION OF INDIA & OTHERS [LAWS(ORI)-2017-8-71] [REFERRED TO]
RANJIT KUMAR VS. STATE OF U P THRU PRIN SECY HOME AND ANR [LAWS(ALL)-2018-5-50] [REFERRED TO]
SUDHAKAR TIWARI AND 4 ORS VS. STATE OF U P THRU PRIN SECY IRRIGATION DEPTT LUCKN [LAWS(ALL)-2018-5-146] [REFERRED TO]
AJAY KUMAR SINGH VS. CHAIRMAN PUBLIC SERVICE COMMISSION ALLD & OTHERS [LAWS(ALL)-2017-9-236] [REFERRED TO]
BIRENDRA KUMAR RABIDAS AND ANOTHER VS. B C C L , DHANBAD AND OTHERS [LAWS(JHAR)-2017-12-124] [REFERRED TO]
URANIUM CORPORATION OF INDIA LIMITED VS. UNION OF INDIA, THROUGH SECRETARY [LAWS(JHAR)-2018-2-26] [REFERRED TO]
P PHANINDRA AND 35 OTHERS VS. TELANGANA STATE PUBLIC SERVICE COMMISSION [LAWS(APH)-2018-5-8] [REFERRED TO]
KRISHNA KUMAR MISHRA VS. STATE OF JHARKHAND [LAWS(JHAR)-2018-2-118] [REFERRED TO]
SHASHI KANT MISHRA VS. STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2017-10-88] [REFERRED TO]
RANJAN KUMAR, SON OF GANESH LAL AND ANOTHER VS. THE STATE OF JHARKHAND AND OTHERS [LAWS(JHAR)-2018-7-110] [REFERRED TO]
NARESH KUMAR AND OTHERS VS. STATE OF HARYANA & OTHERS [LAWS(P&H)-2018-2-465] [REFERRED TO]
MANAGING COMMITTEE VS. STATE OF WEST BENGAL AND ORS [LAWS(CAL)-2019-3-30] [REFERRED TO]
ASLA NOOR VS. KERALA PUBLIC SERVICE COMMISSION [LAWS(KER)-2019-3-118] [REFERRED TO]
NARAYAN PRASAD VS. STATE OF U P THRU PRIN SECY , MEDICAL EDUCATION & 3 OTHERS [LAWS(ALL)-2019-5-39] [REFERRED TO]
ASLA NOOR VS. KERALA PUBLIC SERVICE COMMISSION [LAWS(KER)-2019-2-158] [REFERRED TO]
PANKAJ KUMAR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-8-10] [REFERRED TO]
JHARKHAND ACADEMIC COUNCIL VS. RAJESH KUMAR OHDAR [LAWS(JHAR)-2019-1-175] [REFERRED TO]
SABYASACHI LENKA VS. STATE OF ODISHA [LAWS(ORI)-2019-3-73] [REFERRED TO]
JAMMU AND KASHMIR BOARD OF PROFESSIONAL ENTRANCE EXAMINATIONS VS. VASUNDHARA SHARMA [LAWS(J&K)-2019-9-56] [REFERRED TO]
VARINDER KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-2019-5-325] [REFERRED TO]
KARANI SINGH VS. UNION OF INDIA [LAWS(RAJ)-2019-4-112] [REFERRED TO]
ALOK KUMAR AND ANOTHER VS. STATE OF U.P. [LAWS(ALL)-2020-1-6] [REFERRED TO]
RAJENDRAKUMAR AMRUTBHAI RAJGURU VS. STATE OF GUJARAT [LAWS(GJH)-2020-1-77] [REFERRED TO]
KERALA PUBLIC SERVICE COMMISSION VS. SHEBEER.M [LAWS(KER)-2020-8-340] [REFERRED TO]
SMITA PANDA VS. STATE OF ORISSA [LAWS(ORI)-2019-11-25] [REFERRED TO]
MASTER BALACHANDAR KRISHNAN VS. STATE OF KARNATAKA [LAWS(KAR)-2020-9-642] [REFERRED TO]
DHARAM PAL SINGH VS. HIMACHAL PRADESH UNIVERSITY [LAWS(HPH)-2021-5-6] [REFERRED TO]
LADU KISHOR PATRO VS. STATE OF ODISHA [LAWS(ORI)-2021-7-4] [REFERRED TO]
ZAFFIR AHMAD ANSARI VS. STATE OF BIHAR [LAWS(PAT)-2021-7-124] [REFERRED TO]
ANJU LEKSHMI.S VS. STATE OF KERALA [LAWS(KER)-2021-9-161] [REFERRED TO]
VEDRAM GURJAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-11-20] [REFERRED TO]
DHARATIBAHEN DIVYAKANTBHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2022-2-614] [REFERRED TO]
TSHERING SAMDUP BHUTIA VS. STATE OF SIKKIM [LAWS(SIK)-2022-7-1] [REFERRED TO]


JUDGEMENT

- (1.)This is an appeal by the A. P. public service commission against the decision of the A. P. Administrative tribunal dated 22/09/1989. The appeal raises a question as to the scope of Rule 5 of the A. P. Police Service Rules, 1966.
(2.)The facts are not in dispute and may be stated as follows : The public service commission issued an Advertisement/notification No. 18/1983 inviting applications for selection in a Combined Competitive Examination to be held in November 1983 at Anantapur, Guntur, Hyderabad, Kakinada, Tirupathi, Visakhapatanam and Warangal Centres for recruitment to the posts included in Grade I Services. The notification was published in the gazette dated 25/08/1983. The postof Deputy Superintendent of Police was one of the posts for which applications were invited. The respondent applied to that post as well as to other posts. The minimum age prescribed for selection to the post of Deputy Supretendent of Police was 21 years as on 1/07/1983, as against 18 years for other posts. The respondent did not complete 21 years as on 1/07/1983. He was short by 19 days and his case, therefore, was not considered for appointment to post of Deputy Supretendent of Police. He was, however, considered to other posts since it was a combined selection for Grade I services.
(3.)In 1984, the public service commission conducted preliminary examination for the eligible candidates. In 1985, final examination was conducted. In 1986, the candidates were called for interview. On 27/03/1987, the list of selected candidates was prepared for appointment to different categories of posts. The respondent was selected as Deputy Registrar of Co-operative Societies.
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