N T DEVIN KATTI Vs. KARNATAKA PUBLIC SERVICE COMMISSION
LAWS(SC)-1990-3-7
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on March 30,1990

N.T.DEVIN KATTI Appellant
VERSUS
KARNATAKA PUBLIC SERVICE COMMISSION Respondents





Cited Judgements :-

TIRUMAL DEVI EADA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2012-7-80] [REFERRED TO]
SHASHI PANDEY VS. UNIVERSITY OF ALLAHABAD [LAWS(ALL)-2009-1-16] [RELIED ON]
PRASHANT KUMAR VS. STATE OF U P [LAWS(ALL)-2005-7-25] [REFERRED TO]
KUSUM NEHRA VS. B R AMBEDKAR COLLEGE [LAWS(DLH)-2008-8-146] [REFERRED TO]
PRADEEP KUMAR & ORS VS. GOVT OF N C T OF DELHI & ORS [LAWS(DLH)-2016-8-251] [REFERRED]
AKSHAY KUMAR SHARMA VS. STATE OF TRIPURA [LAWS(GAU)-1999-4-13] [FOLLOWED ON]
SNEHANSU JAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2001-4-9] [REFERRED TO]
NORTH CALCUTTA CO OPERATIVE LABOUR CONTRACT and CONSTRUCTION SOCIETY LTD VS. UNION OF INDIA [LAWS(CAL)-2004-1-52] [REFERRED TO]
LIEUTENANT GOVERNOR AND OTHERS VS. SHRI KAUSHIK GANGULY AND OTHERS [LAWS(CAL)-2008-11-45] [REFERRED TO]
WEST BENGAL STATE ELECTRICITY DISTRIBUTION CO LTD VS. MAHADEB DAS [LAWS(CAL)-2008-8-51] [REFERRED TO]
AJEET KUMAR VS. STATE OF U.P. [LAWS(ALL)-2017-4-221] [REFERRED TO]
ASHOK KUMAR VS. SLUM and JJ DEPTT MCD [LAWS(DLH)-2005-8-58] [REFERRED TO]
ALOK BURMAN VS. UNION OF INDIA [LAWS(JHAR)-2017-11-53] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED VS. UNION OF INDIA [LAWS(KER)-2011-11-16] [REFERRED TO]
SWAPNA SURENDRAN VS. UNION OF INDIA AND ORS. [LAWS(KER)-2015-10-73] [REFERRED TO]
CHINNI BABU VS. STATE OF KARNATAKA [LAWS(KAR)-2022-4-48] [REFERRED TO]
GOVERNING BODY,REPRESENTED BY ITS PRESIDENT, PRAGJYOTISH COLLEGE, BHARALUMUKH, SANTIPUR, GUWAHATI VS. STATE OF ASSAM, REPRESENTED BY THE COMMISSIONER AND SECRETARY, TO THE GOVERNMENT OF ASSAM, EDUCATION (HIGHER) DEPARTMENT, DISPUR, GUWAHATI [LAWS(GAU)-2016-9-83] [REFERRED TO]
GANESH GAJAJI KOLI BHIL VS. STATE OF GUJARAT [LAWS(GJH)-2006-9-17] [REFERRED TO]
BEROJGAR SHASTRI SANGH WELFARE SOCIETY VS. STATE OF H.P. [LAWS(HPH)-2013-11-15] [REFERRED TO]
KANHAIYA SINGH VS. STATE OF BIHAR [LAWS(PAT)-2018-5-105] [REFERRED TO]
BHARAT BHUSHAN BASOTIA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-10-34] [REFERRED TO]
NEELAM PATHAK VS. STATE OF PUNJAB [LAWS(P&H)-1996-12-104] [REFERRED TO]
NILESH SHUKLA VS. STATE OF M P [LAWS(MPH)-2009-10-60] [REFERRED TO]
NILESH SHUKLA VS. STATE OF M P [LAWS(MPH)-2009-10-60] [REFERRED TO]
BRIJ MOHAN VS. DISTRICT & SESSIONS JUDGE, BIKANER [LAWS(RAJ)-2014-2-66] [REFERRED TO]
NINGOMBAM BINA DEVI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-8-1] [REFERRED TO]
CHODA BHUTIA, (GT BHUTIA/ADHOC). VS. STATE OF SIKKIM, [LAWS(SIK)-2020-3-8] [REFERRED TO]
SATRUDHAN SAHANI VS. STATE OF BIHAR [LAWS(PAT)-1991-1-5] [REFERRED TO]
RICHA MISHRA VS. STATE OF CHHATTISGARH AND ORS. [LAWS(SC)-2016-2-24] [REFERRED TO]
MANAGING COMMITTEE MOHIARY RANIBALA KUNDU CHOWDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-10-76] [REFERRED TO]
YOGESH YADAV VS. UNION OF INDIA [LAWS(DLH)-2011-8-249] [REFERRED TO]
SAHADEVA SINGH VS. UOI [LAWS(DLH)-2012-2-560] [REFERRED TO]
GOKUL MOHAN HAZARIKA VS. STATE OF ASSAM [LAWS(GAU)-2006-8-10] [REFERRED TO]
JAY PRAKASH SHARMA VS. STATE OF MEGHALAYA [LAWS(GAU)-1998-2-7] [REFERRED TO]
REPAKA NAGAMANI VS. ASSISTANT CONTROLLER OF ESTATE DUTY [LAWS(APH)-2001-4-160] [REFERRED TO]
ALOK KUMAR MAITY VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-4-41] [REFERRED TO]
SHIV KUMAR SAHU VS. SOUTH EASTERN COALFIELDS LIMITED [LAWS(CHH)-2022-5-43] [REFERRED TO]
JAI PRAKASH PATEL AND 4 OTHERS VS. STATE OF U P 4 OTHERS [LAWS(ALL)-2018-4-156] [REFERRED TO]
JAYANT VEGOILS AND CHEMICALS P LIMITED VS. CITY AND INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LIMITED [LAWS(BOM)-1996-11-34] [REFERRED TO]
PRATEEK KUMAR SINGH VS. FOOD CORPORATION OF INDIA [LAWS(DLH)-2021-8-140] [REFERRED TO]
YOGESH YADAV VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2011-5-378] [REFERRED TO]
DEEPAK AGARWAL VS. STATE OF U P [LAWS(ALL)-2002-4-113] [REFERRED TO]
SATISH KUMAR YADAV VS. STATE OF U P [LAWS(ALL)-2006-3-120] [REFERRED TO]
MEENAKSHI JAIN VS. DELHI MEDICAL COUNCIL AND ORS. [LAWS(DLH)-2016-4-68] [REFERRED TO]
UDAI PRATAP SHUKLA VS. ZILA PARISHAD JHANSI [LAWS(ALL)-1997-2-90] [REFERRED TO]
R P SHUKLA AND OTHERS VS. ALLAHABAD GRAMIN BANK [LAWS(ALL)-1993-2-121] [REFERRED]
PARAMVEER SINGH VS. GOVERNMENT OF A P [LAWS(APH)-2005-9-38] [REFERRED TO]
KONA SRINIVAS VS. STATE OF A P [LAWS(APH)-2003-9-112] [REFERRED TO]
ROMPALLI SANKARA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-10-39] [REFERRED TO]
ASHOK VIRANG VS. PRINCIPAL SECRETARY PUBLIC HEALTH AND FAMILY WELFARE DEPARTMENT [LAWS(MPH)-2014-9-190] [REFERRED TO]
HAREENDRAN NAIR VS. STATE OF KERALA [LAWS(KER)-1999-7-16] [REFERRED TO]
JAI SINGH VS. STATE OF H.P. [LAWS(HPH)-2014-6-153] [REFERRED TO]
DHANAI RAM VS. UNION OF INDIA [LAWS(DLH)-1999-11-84] [REFERRED TO]
VIKAS BALWANT ALASE VS. UNION OF INDIA [LAWS(BOM)-2022-7-209] [REFERRED TO]
SHASHI SHEKHAR VS. UNION OF INDIA [LAWS(CA)-2013-8-7] [REFERRED TO]
MINAXI N BHATT VS. STATE OF GUJARAT [LAWS(GJH)-2002-12-45] [REFERRED TO]
PRASENJIT DAS VS. UNION OF INDIA [LAWS(GAU)-2013-10-17] [REFERRED TO]
JAYANT VEGOILS AND CHEMICALS P LIMITED VS. CITY AND INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LIMITED [LAWS(BOM)-1996-6-75] [REFERRED TO]
PANKAJ KUMAR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-8-10] [REFERRED TO]
K RAMACHANDRAN VS. CENTRAL UNIVERSITY OF PONDICHERRY [LAWS(MAD)-2011-2-581] [REFERRED TO]
MUZAFFAR RASOOL MIR AND ORS. VS. STATE AND ORS. [LAWS(J&K)-2015-3-38] [REFERRED TO]
SIDHARTH SOOD VS. STATE OF H.P. [LAWS(HPH)-2019-9-183] [REFERRED TO]
VANDANA RAJORIYA VS. HARI SINGH GOUR UNIVERSITY, SAGAR AND OTHERS [LAWS(MPH)-2018-8-306] [REFERRED TO]
SATRUDHAN SAHANI VS. STATE FB [LAWS(PAT)-1990-11-9] [REFERRED TO]
RISHI RAJ & ANR. VS. THE BIHAR STATE ELECTRICITY BOARD THROUGH ITS SECRETARY & ORS. [LAWS(PAT)-2013-1-133] [REFERRED TO]
ABHISHEK VYAS VS. STATE OF RAJASTHAN AND OTHERS [LAWS(SC)-2019-4-191] [REFERRED TO]
R DAYAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-8-11] [REFERRED TO SC (]
MAHAVEER PRASAD SHARMA AND 10 OTHERS VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-1993-12-36] [REFERRED TO]
VEERENDRA KR. GAUTAM AND OTHERS VS. KARUNA NIDHAN UPADHYAY AND OTHERS [LAWS(SC)-2016-7-36] [REFERRED TO]
STATE OF JHARKHAND VS. ASHOK KUMAR DANGI [LAWS(SC)-2011-7-8] [REFERRED TO]
STATE OF UTTARANCHAL VS. SIDHARTH SRIVASTAVA [LAWS(SC)-2003-6-1] [REFERRED]
SANJAY KUMAR VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2014-11-70] [REFERRED TO]
RUNA KUMARI VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-10-10] [REFERRED TO]
STALIN VS. STATE OF KERALA [LAWS(KER)-2005-11-40] [REFERRED TO]
INDULEKHA VS. STATE OF KERALA [LAWS(KER)-2001-3-16] [REFERRED TO]
NEELAKANDAKURUP VS. STATE OF KERALA [LAWS(KER)-1996-11-42] [REFERRED TO]
RISHI KR. BARBWA RENU DEVI VS. STATE [LAWS(J&K)-2010-11-28] [REFERRED TO]
KULDEEP KUMAR AND ORS. VS. COMMISSIONER OF POLICE AND ORS. [LAWS(DLH)-2015-8-306] [REFERRED TO]
SHIV GOPAL GUPTA AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2010-8-508] [REFERRED TO]
KANAN DAS GUPTA VS. VICE CONCELLOR ALLAHABAD [LAWS(ALL)-2013-1-237] [REFERRED TO]
JITENDRA SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1992-2-71] [REFERRED TO]
YOGENDRA KUMAR TRIPATHI VS. U.P.S.R.T.C. LUCKNOW [LAWS(ALL)-2017-4-162] [REFERRED TO]
U.P. STATE ROAD TRANSPORT CORPORATION VS. NARESH KUMAR SRIVASTAVA AND OTHERS [LAWS(ALL)-2018-10-113] [REFERRED TO]
K NIRMALA DEVI VS. V VIJAYA LAKSHMI [LAWS(APH)-2002-10-52] [REFERRED TO]
MD. TANWAR ALAM VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-7-59] [REFERRED]
DIRECTOR GENERAL OF METEOROLOGY VS. AMARESH CHANDER MATTOO [LAWS(DLH)-2006-12-167] [REFERRED TO]
RADHEY SHYEM VS. STATE OF U P [LAWS(ALL)-1995-5-6] [REFERRED TO]
VISHWAS BAJIRAO PATIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-9-7] [REFERRED TO]
KISHOR SINGH RAJPUT VS. STATE OF ASSAM [LAWS(GAU)-2009-2-30] [REFERRED TO]
H S GANGADHAR VS. UNIVERSITY OF AGRICULTURAL SCIENCES REP [LAWS(KAR)-2002-11-16] [REFERRED TO]
VEENA TYAGI VS. UNION OF INDIA [LAWS(CA)-2013-3-8] [REFERRED TO]
M.I. KUNJUKUNJU VS. STATE OF KERALA [LAWS(SC)-2014-8-89] [REFERRED TO]
HIGH COURT OF DELHI VS. A K MAHAJAN [LAWS(SC)-2009-5-174] [REFERRED TO]
KAMLA GODARA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-12-6] [REFERRED TO]
RAILWAY BOARD VS. T VITTAL RAO [LAWS(SC)-2006-2-83] [REFERRED TO]
K RAMULU VS. S SURYAPRAKASH RAO [LAWS(SC)-1997-1-130] [DISTINGUISHED]
RAJASTHAN COUNCIL OF DIPLOMA ENGINEERS VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-5-6] [REFERRED TO]
SAROJ SEKHAR RATH VS. STATE OF ODISHA [LAWS(ORI)-2022-8-68] [REFERRED TO]
DHARMENDRA BRAHMCHARI VS. STATE OF BIHAR [LAWS(PAT)-2011-6-17] [REFERRED TO]
RAVI KUMAR CHOUDHARY S/O SHRI DUKHI CHAND CHOUDHARY VS. CHAIRMAN-CUM-MANAGING [LAWS(PAT)-2012-5-90] [REFERRED TO]
ANUPAL SINGH VS. STATE OF U P [LAWS(SC)-2019-9-114] [REFERRED TO]
ASSAM PUBLIC SERVICE COMMISSION VS. PRANJAL KUMAR SARMA [LAWS(SC)-2019-11-102] [REFERRED TO]
AKSHAY KUMAR VS. HARYANA STAFF SELECTION COMMISSION [LAWS(P&H)-2021-1-75] [REFERRED TO]
ASEM REBIKA DEVI AND ORS. VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2016-3-8] [REFERRED TO]
GADIGAYYASWAMY S.H. VS. DIRECTOR [LAWS(KAR)-2022-7-161] [REFERRED TO]
INDERJIT KAUSHIK VS. STATE OF PUNJAB [LAWS(P&H)-1994-5-103] [REFERRED TO]
RAJESH CHAUHAN VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2017-3-68] [REFERRED TO]
AMAR SINGH RAWAT AND ORS. VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2015-8-1] [REFERRED TO]
KULWANT KUMAR KALSAN AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-4-92] [REFERRED TO]
K.K. BALAKRISHNAN VS. STATE OF KERALA [LAWS(KER)-2013-9-68] [REFERRED TO]
KANTI KUMARI VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-2-85] [REFERRED TO]
YOGESH KUMAR, VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-6-8] [REFERRED TO]
BHASKAR BISWAS VS. STATE OF ASSAM [LAWS(GAU)-2018-2-109] [REFERRED TO]
E N SRINIVAS VS. BANGALORE UNIVERSITY [LAWS(KAR)-1994-11-2] [DISTINGUSED ,DIST.; 6.]
PRAVEEN SRIVASTAVA VS. UNION PUBLIC SERVICE COMMISSION [LAWS(CA)-2014-8-59] [REFERRED TO]
S K RAHI VS. BUREAU OF INDIAN STANDARDS [LAWS(DLH)-2005-5-171] [REFERRED TO]
C.M. HANUMANTHARAJU VS. SIDDAPPA [LAWS(KAR)-2012-8-256] [REFERRED TO]
DR. VIJAY SINGH THAKUR VS. DR. Y.S. PARMAR UNIVERSITY AND ORS. [LAWS(HPH)-2010-11-202] [REFERRED TO]
KISHOR SINGH RAJPUT VS. STATE OF ASSAM AND ORS [LAWS(GAU)-2009-1-58] [REFERRED]
PRAFULLA CHANDRA SARMA VS. GOKUL MOHAN HAZARIKA [LAWS(GAU)-2007-5-25] [REFERRED TO]
JAGDAMBA PRASAD SINGH VS. STATE OF U P [LAWS(ALL)-1996-11-53] [REFERRED TO]
SARASANI SATYAM REDDY VS. UNION OF INDIA [LAWS(APH)-2016-4-45] [REFERRED TO]
M VIRUPAKSHA DATTATREYA GOWDA VS. HONEBLE HIGH COURT OF A P HYDRABAD [LAWS(APH)-2009-3-25] [REFERRED TO]
DEBJANI SARKAR (ROY) ORS. VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2009-2-127] [REFERRED TO]
SHIV KUMAR PATHAK VS. STATE OF U P [LAWS(ALL)-2013-11-40] [REFERRED TO]
SUNIL DUTT VS. STATE OF U P [LAWS(ALL)-2012-2-9] [REFERRED TO]
ASHOK KUMAR DUBEY VS. STATE OF UP [LAWS(ALL)-2010-8-107] [REFERRED TO]
KSHETRMAYUM PRATMA DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2003-9-29] [REFERRED TO]
MIZORAM HIGH SCHOOL TEACHERS ASSOCIATION GENERAL HEADQUARTERS AIZAWL VS. STATE OF MIZORAM [LAWS(GAU)-2000-7-16] [REFERRED TO]
ASSOCIATION OF INSPECTOR OF TAXES VS. STATE OF ASSAM [LAWS(GAU)-1998-9-34] [REFERRED TO]
WEST BENGAL ELECTRONIC INDUSTRY VS. SHANTA PROJECTS [LAWS(CAL)-2017-8-65] [REFERRED TO]
DATAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1998-1-101] [REFERRED TO]
ANIL SHUKLA VS. NATIONAL COUNCIL FOR TEACHER EDUCATION [LAWS(RAJ)-2001-5-117] [REFERRED TO]
RAJEEV RANJAN VS. STATE OF BIHAR [LAWS(PAT)-1999-11-47] [REFERRED TO]
P K JAISWAL VS. DEBIMUKHERJEE [LAWS(SC)-1992-1-12] [RELIED ON]
STATE OF HIMACHAL PRADESH VS. RAJ KUMAR [LAWS(SC)-2022-5-96] [REFERRED TO]
RAISUL ISLAM VS. GOKUL MOHAN HAZARIKA [LAWS(SC)-2010-7-142] [REFERRED TO]
O G VENU VS. COCHIN PORT TRUST REPRESENTED BY ITS CHAIRMAN [LAWS(KER)-2018-5-3] [REFERRED TO]
SAILESH KUMAR SINGH VS. INDIAN PETROCHEMICALS COR [LAWS(RAJ)-1995-7-41] [REFERRED TO]
VIRENDRA RAJKUMAR VS. STATE OF MANIPUR [LAWS(MANIP)-2021-12-4] [REFERRED TO]
SHIVDEV SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-2-46] [REFERRED TO]
ANIL KUMAR SHARMA VS. RAJASTHAN HIGH COURT [LAWS(RAJ)-2021-7-54] [REFERRED TO]
AJITHAKUMARI M VS. TRAVANCORE DEVASWOM BOARD REP BY ITS SECRETARY [LAWS(KER)-2017-8-215] [REFERRED TO]
RAJESH HAMDARD VS. STATE OF H.P. [LAWS(HPH)-2002-5-14] [REFERRED TO]
PRAHLAD SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-2-122] [REFERRED TO]
N. Renuka VS. Director of Medical Education and others [LAWS(KAR)-2000-12-35] [REFERRED TO]
K G HADPAD VS. REGISTRAR KARNATAKA UNIVERSITY [LAWS(KAR)-2004-9-31] [REFERRED TO]
DNYANESHWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-4-114] [REFERRED TO]
AJAY BRAHM TIWARI SRI MUNNA LAL TIWARI SANTOSH SINGH SRI RAM BADAN VS. STATE OF U P [LAWS(ALL)-2004-5-35] [REFERRED TO]
RAM SHANKER VERMA VS. U P SECONDARY EDUCATION SERVICE SELECTION BOARD [LAWS(ALL)-2003-9-289] [REFERRED TO]
PRASHANT KUMAR VS. STATE OF U.P. [LAWS(ALL)-2007-7-227] [REFERRED TO]
R BASAVESWARUDU VS. SECRETARY UNION OF INDIA [LAWS(APH)-2005-3-24] [REFERRED TO]
DISTRICT JUDGE BULANDSHAHR VS. BHUDEV SHARMA [LAWS(ALL)-2001-5-64] [REFERRED TO]
KANAN DAS GUPTA VS. VICE-CHANCELLOR ALLAHABAD UNIVERSITY [LAWS(ALL)-2012-1-269] [REFERRED TO]
RAGHAVENDRA ATREY VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2010-8-568] [REFERRED TO]
PRABHUJI VS. STATE OF U P [LAWS(ALL)-2010-12-35] [REFERRED TO]
SANDHYA SINGH VS. STATE OF U.P. [LAWS(ALL)-2013-8-23] [REFERRED TO]
LALNEIHZOVI VS. NORH EASTERN HILL UNIVERSITY [LAWS(GAU)-2001-2-27] [REFERRED TO]
SAGGAM SUDHARANI VS. REVENUE DIVISIONAL OFFICER NELLORE DIST [LAWS(APH)-1996-6-97] [REFERRED TO]
SRI PRASANTA KR. DAS VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2003-3-59] [REFERRED TO]
AJIT SINGH PATEL AND 10 OTHERS; SHIVAM KUMAR NAYAK AND 13 OTHERS; PRAVEEN KUMAR GAUTAM; ANAND MISHRA AND 8 OTHERS; MOHAMMAD SHAMS; SYED AHMAD ALI; KAILASH VISHWAKARMA; SAMRAH AHMAD; RAJESH KUMAR AND 2 OTHERS; ABHISHEK KUMAR SINGH AND ANOTHER VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2017-11-172] [REFERRED TO]
ASHOK KUMAR SON OF SHRI ISHWAR PRASAD VS. STATE OF BIHAR THROUGH THE SECRETARY, LAW DEPARTMENT, MAIN SECRETARIAT [LAWS(PAT)-2009-10-33] [REFERRED TO]
JAGDISH PRASAD SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-8-159] [REFERRED TO]
R DURAI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY TO GOVERNMENT, PERSONNEL & ADMINISTRATIVE REFORMS DEPARTMENT [LAWS(MAD)-2017-1-436] [REFERRED TO]
RANI S. VS. STATE OF KERALA, [LAWS(KER)-2010-10-521] [REFERRED TO]
MOHAMMED NAJIM VS. STATE OF KERALA [LAWS(KER)-1993-8-28] [REFERRED TO]
RAVINDRA PUROHIT AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-8-40] [REFERRED TO]
FARAH YOUSUF VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2019-12-15] [REFERRED TO]
PUBLIC SERVICE COMMISSION, UTTARANCHAL VS. JAGDISH CHANDRA SINGH BORA [LAWS(SC)-2014-3-10] [REFERRED TO]
STATE OF BIHAR VS. MITHILESH KUMAR [LAWS(SC)-2010-8-1] [REFERRED TO]
ANKUSH KANDPAL VS. STATE OF UTTARAKHAND [LAWS(UTN)-2022-1-5] [REFERRED TO]
B L NANDA VS. STATE OF M P [LAWS(MPH)-2011-6-12] [REFERRED TO]
MADHYA PRADESH VIDYUT MANDAL VS. STATE OF M.P. [LAWS(MPH)-2013-9-39] [REFERRED TO]
MOHINDER SINGH VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2006-10-606] [REFERRED]
MUKESH TRIPATHI VS. REGISTRAR GENRAL [LAWS(MPH)-2010-4-79] [REFERRED TO]
MUKESH TRIPATHI VS. REGISTRAR GENRAL [LAWS(MPH)-2010-4-79] [REFERRED TO]
STATE OF KARNATAKA VS. C LALITHA [LAWS(SC)-2006-1-59] [REFERRED TO </RC>]
S.SAJEEV VS. KERALA KHADI AND VILLAGE INDUSTRIES BOARD [LAWS(KER)-2020-11-508] [REFERRED TO]
RAVINDRA RAI VS. AJOY KUMAR [LAWS(PAT)-1996-8-79] [FOLLOWED ON]
GOVERNMENT OF ANDHRA PRADESH GOVERNMENT OF ANDHRA PRADESH VS. A SURYANARAYANARAO:P KRISHNAIAH [LAWS(SC)-1991-9-24] [REFERRED TO]
J KEDARESWARI VS. UNION OF INDIA, REP BY ITS SECRETARY [LAWS(TLNG)-2019-3-126] [REFERRED TO]
RUBHA CHAPO VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2018-1-94] [REFERRED TO]
NORTH EASTERN REGIONAL INSTITUTE OF SCIENCE AND TECHNOLOGY AND OTHERS VS. DR. PRABHANJAN KUMAR PRANAV AND OTHERS [LAWS(GAU)-2017-12-103] [REFERRED TO]
S K KANOJIA VS. BUREAU OF INDIAN STANDARDS [LAWS(DLH)-2005-5-232] [REFERRED]
NAHUM LAKRA VS. STATE OF JHARKHAND AND OTHERS [LAWS(JHAR)-2017-11-132] [REFERRED TO]
ANANT KUMAR ANAND AND OTHERS VS. STATE OF JHARKHAND AND OTHERS [LAWS(JHAR)-2017-5-80] [REFERRED TO]
JAGAT NARAYAN MISHRA VS. STATE OF JHARKHAND [LAWS(JHAR)-2019-12-75] [REFERRED TO]
PREETI BALAYAN VS. NCT OF DELHI [LAWS(CA)-2012-3-102] [REFERRED TO]
B SRINIVAS VS. DIRECTOR RESEARCH AND DEVELOPMENT ORGANISATION AERONAUTICAL DEVELOPMENT [LAWS(KAR)-2004-4-22] [REFERRED TO]
KALAVATIDEVI RAMPRAVESH BALDEV BHAGAT VS. CHIEF SECRETARY [LAWS(GJH)-2006-9-23] [REFERRED TO]
RASH PAL SINGH VS. KAMAL KISHORE [LAWS(J&K)-2017-2-6] [REFERRED TO]
AKASH KUMAR VS. STATE [LAWS(J&K)-2018-3-54] [REFERRED TO]
VIKAS KUMAR VS. STATE OF H.P. [LAWS(HPH)-2014-12-39] [REFERRED TO]
ASSOCIATION OF ENGINEERS METRO WATER VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-6-164] [REFERRED TO]
SANJAY TIWARI SHYAM KISHORE TIWARI NEELABH DWIVEDI VS. UNION OF INDIA UOI [LAWS(ALL)-2005-8-20] [REFERRED TO]
ASHA SINGH VS. STATE OF U P [LAWS(ALL)-2007-5-41] [REFERERD TO]
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RADHIKA SHARMA VS. STATE OF JHARKHAND AND ANR. [LAWS(JHAR)-2003-8-121] [REFERRED TO]
BALJINDER SINGH TEJA VS. PUNJAB AND HARYANA HIGH COURT [LAWS(P&H)-2008-1-136] [REFERRED TO]
PARAS LIFESTYLES PRIVATE LIMITED VS. STATE OF MP [LAWS(MPH)-2011-8-48] [REFERRED TO]
M V SUDHAKARAN VS. UNIVERSITY OF KERALA [LAWS(KER)-2004-10-21] [REFERRED TO]
KUNJU KUNJU VS. STATE OF KERALA [LAWS(KER)-2004-9-14] [REFERRED TO]
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ANITA PATHANIA VS. HIMACHAL PRADESH UNIVERSITY SHIMLA [LAWS(HPH)-2012-8-82] [REFERRED TO]
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D G RAJANNA VS. DEPUTY INSPECTOR GENERAL OF POLICE HEADQUARTERS [LAWS(KAR)-2000-8-40] [REFERRED TO]
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GOURANGA DEBNATH VS. STATE OF TRIPURA [LAWS(GAU)-2011-8-16] [REFERRED TO]
HEM CHANDRA BHUYAN VS. STATE OF ASSAM [LAWS(GAU)-2004-8-19] [REFERRED TO]
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BIDHU DEBBARMA VS. STATE OF TRIPURA [LAWS(GAU)-2006-11-65] [REFERRED TO]
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JUDGEMENT

Singh, J. - (1.)Special leave granted.
(2.)These appeals are directed against the judgment of a Division Bench of the High Court of Karnataka dated August 11, 1978 dismissing the appellants' writ petition under Article 226 of the Constitution of India challenging validity of the revised select list prepared by the Karnataka Public Service Commission for appointment to the posts of Tehsildars.
(3.)In the State of Karnataka recruitment to the posts of Tehsildars is regulated by the Karnataka Administrative Services (Tehsildars) Recruitment (Special) Rules 1975 (hereinafter referred to as 1975 Rules). The Karnataka Public Service Commission (hereinafter referred to as the Commission) issued a Notification on May 23, 1975 (published on May 29, 1975) inviting applications from in service candidates for recruitment to 50 posts of Tehsildars. Paragraph 3 of the Notification specified details of the posts reserved for candidates belonging to Scheduled Castes, Scheduled Tribes and other Backward Classes including 10% of posts set apart for Ex-Military Personnel. According to the figures specified, therein, out of 50 pots of Tehsildars, 5 pots were reserved for ExMilitary Personnel, 7 posts for Scheduled Castes, 1 post for Scheduled Tribes and 13 posts for other Backward classes. Paragraph 3 of the advertisement stated that in the event of non-availability of sufficient number of candidates belonging to Scheduled Castes, Scheduled Tribes and other Backward Classes or Ex-Military Personnel, for filling up the reserved vacancies, such vacancies shall be filled up as per Rules in force. The Notification further gave details of the written ,and viva voce examinations. Para 14 of the Notification stated that the provisions of 1975 Rules and Rules 7 to 14 of the Karnataka Recruitment of Gazetted Probationers (Class 1 and 11 Posts Appointment by Competitive Examination) Rules 1966 (hereinafter referred to as 1966 Rules), shall mutatis mutandis apply to the conduct of the competitive examination and the provisions of the Karnataka State Civil Services (General Recruitment) Rules 1957 (hereinafter referred to as 1957 Rules) shall apply in respect of matters for which no provision is made in the Rules. Pursuant to the advertisement, the appellants who were in service of the State Government applied for their selection and appointment to the posts of Tehsildars. After the written examination and viva voce test the Commission finalised the list of successful candidates and published the same in the Karnataka Gazette dated March 18, 1975. The Commission also notified an additional list of successful candidates for appointment to the posts of Telisildars in accordance with 1975 Rules, which included the names of the appellants. In preparing the select list and making reservation to the various categories, the Cornmission followed the directions and the procedure as contained in the Government Order dated 6th September 1959. The State Government refused to approve the list prepared by the Commission as in its opinion the reservation for the Scheduled Castes, Scheduled Tribes and other Backward Classes would have been made in accordance with the directions and procedure contained in the Government Order dated 9th July 1975. The State Government by its order dated 23rd April 1976 directed the Commision to prepare a fresh list of successful candidates by making reservations in accordance With the procedure contained in the Government Order dated 9th July 1975. Pursuant to the directions of the State Government the Commission prepared the select list afresh, after making reservations in accordance with the procedure prescribed by the Government Order dated 9th July 1875, and published the same on 27th May 1976. The appellants' names did not figure in the revised list of candidates. The appellants challenged validity of the Government Order dated 23rd April 1976 as well as the revised list prepared by the Commission and also the validity of the Government Order dated 9th July 1975, by means of writ petitions before the High Court on a number of grounds. A Division Bench of the High Court by its order dated 1lth August 1978 dismissed the petitions. Hence these appeals.
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