B N SAXENA Vs. NEW DELHI MUNICIPAL COMMITTEE
LAWS(SC)-1990-7-17
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on July 25,1990

B.N.SAXENA Appellant
VERSUS
NEW DELHI MUNICIPAL COMMITTEE Respondents


Referred Judgements :-

STATE OF UTTAR PRADESH VS. J P CHAURASIA [RELIED ON]



Cited Judgements :-

K V GARASIYA VS. BABUBHAI N GAVIT [LAWS(GJH)-1998-6-16] [REFERRED TO]
ASHOK KUMAR GUPTA VS. DEPUTY DIRECTOR OF EDUCATION [LAWS(ALL)-2004-12-194] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2008-1-249] [REFERRED TO]
A FRANCIS VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-4-230] [REFERRED TO]
M SOMASUNDARAM VS. MEMBER SECRETARY TEACHER RECRUITMENT BOARD [LAWS(MAD)-2009-4-646] [REFERRED TO]
M SOMASUNDARAM VS. MEMBER SECRETARY TEACHER RECRUITMENT BOARD [LAWS(MAD)-2009-4-152] [REFERRED TO]
SATYA NARAYAN VS. STATE OF BIHAR [LAWS(PAT)-2005-10-21] [REFERRED TO]
NARESH KUMAR VS. HPSEB [LAWS(HPH)-2011-4-159] [REFERRED TO]
SITA RAM VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-4-16] [REFERRED TO]
RAMESH CHAND VS. STATE OF H.P. [LAWS(HPH)-2008-3-26] [REFERRED TO]
THE BIHAR ENGINEERING SERVICES ASSOCIATION & ORS. VS. THE STATE OF BIHAR & ORS. [LAWS(PAT)-2012-12-60] [REFERRED TO]
TARA CHAND VS. STATE OF H.P. [LAWS(HPH)-2015-1-30] [REFERRED TO]
KAMAL CHAND VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2014-12-127] [REFERRED TO]
KRISHAN LAL VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-10-448] [REFERRED TO]
BASHIR AHMED VS. STATE OF PUNJAB [LAWS(SC)-1996-3-145] [REFERRED TO]
KALYANEE BORGOHAIN VS. STATE OF ASSAM [LAWS(GAU)-2010-7-11] [REFERRED TO]
HONBLE CHIEF JUSTICE HIGH COURT OF KARNATAKA VS. C SUDHAKAR [LAWS(KAR)-2012-6-224] [REFERRED TO]
NARINDER KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2012-12-89] [REFERRED TO]
PANNAL LAL VS. HSDC [LAWS(P&H)-2014-2-8] [REFERRED TO]
Rajagopal S. S/o Subrayappa and others VS. The Honble The Chief Justice and The Registrar General High Court of Karnatka [LAWS(KAR)-2010-12-119] [REFERRED TO]
SRIBATSA KUMAR PARIDA VS. CHAIRMAN [LAWS(CA)-2013-4-7] [REFERRED TO]
GURDEV SINGH VS. STATE OF HARYANA [LAWS(P&H)-2010-1-591] [REFERRED TO]
JAI PAL VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2012-9-135] [REFERRED TO]
MANGAT RAM VS. H.P. STATE FOREST DEVELOPMENT CORPORATION LTD. [LAWS(HPH)-2012-7-335] [REFERRED TO]
SAT PAL VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-12-44] [REFERRED TO]
MD. HAFEEZ AHAMED AND ORS. VS. SOUTHERN POWER DISTRIBUTION COMPANY LTD. AND ORS. [LAWS(APH)-2015-11-32] [REFERRED TO]
HARI SINGH VS. P.G.I. OF MEDICAL EDUCATION AND RESEARCH, CHANDIGARH [LAWS(P&H)-1996-2-200] [REFERRED]
ASHOK KUMAR GULATI VS. PUNJAB HOUSING DEVELOPMENT BOARD [LAWS(P&H)-1998-4-121] [REFERRED]
MOHINDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-7-31] [REFERRED TO]
RAJESH THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-7-60] [REFERRED TO]
STATE OF H.P VS. JAGDISH KUMAR [LAWS(HPH)-2022-2-26] [REFERRED TO]


JUDGEMENT

K. Jagannatha Shetty, J. - (1.)Special leave granted.
(2.)The petitioner who was originally a Junior Draftsman and subsequently re-designated as Senior Draftsman is claiming promotion as Head Draftsman in the New Delhi Municipal Committee ('NDMC'). The Delhi High Court by the judgment under appeal has rejected his claim.
(3.)Prior to February, 1973, the qualifications prescribed for the post of Head Draftsman was Matric with Diploma/ Certificate in Draftsmanship from a recognised institution with three years' experience in preparing engineering drawings in an electric supply undertaking or an Engineering Manufacturing Organisation. The qualifications for the post of Junior Draftsman were, however, not prescribed. The petitioner was appointed as Junior Draftsman without any Diploma/ Certificate.
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