SUBARATA MAJUMDAR Vs. STATE OF WEST BENGAL
LAWS(SC)-1990-7-62
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on July 18,1990

Subarata Majumdar Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

- (1.)Before the High court the validity of West Bengal Services (Secretariat Common Cadre) Rules, 1984 and West Bengal Services (Secretariat Common Cadre of Deputy Secretaries and Assistant secretaries) Rules, 1984 was challenged. Learned Single Judge has struck down the rules on the ground that unequals are put together for the purpose of promotion to the cadre of Assistant secretary. It may be observed that persons belonging to the categories who re promotional posts by themselves like, Assistant secretary, Registrar/special officer/dsp and Upper Division Assistant are grouped together in the zone of consideration for promotion to the post of Assistant secretary. The learned Single Judge was of the view that posts which are promotional should not be clubbed together for further promotion and that would be unreasonable.
(2.)The division bench has reversed the order of the learned Single judge.
(3.)Hence this appeal by special leave.
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