SUPTDT OF POST OFFICES Vs. R VALASINA BABU
LAWS(SC)-2006-12-2
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on December 14,2006

SUPDT. OF POST OFFICES Appellant
VERSUS
R.VALASINA BABU Respondents





Cited Judgements :-

SANJAY C PATEL VS. GUJAARAT URJA VIKAS NIGAM LTD [LAWS(GJH)-2008-12-169] [REFERRED TO]
KALAVATHI S NERGI VS. DISTRICT COMMISSIONER UDUPI [LAWS(KAR)-2008-11-25] [REFERRED TO]
KUNJABATI SINHA VS. ADMINISTRATOR JOLAIBARI H S CLASS XII SCHOOL [LAWS(GAU)-2009-2-22] [REFERRED TO]
K JEGANATHAN VS. UNION OF INDIA [LAWS(MAD)-2008-4-55] [REFERRED TO]
C KRISHNAN VS. DISTRICT EDUCATIONAL OFFICER [LAWS(MAD)-2008-5-12] [REFERRED TO]
M KARNAN VS. PRESIDING OFFICER [LAWS(MAD)-2008-6-296] [REFERRED TO]
MALATHI RAU BANGALORE VS. CHIEF ENGINEER WEST BANGALORE [LAWS(KAR)-2011-8-18] [REFERRED TO]
MALTI DEORAM KOLI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-4-72] [REFERRED TO]
J JAYARAMAN VS. DISTRICT ELEMENTARY EDUCATIONAL [LAWS(MAD)-2008-6-196] [REFERRED TO]
BINA DEVI SHARMA VS. STATE OF SIKKIM [LAWS(SIK)-2010-9-13] [REFERRED TO]
KUSUM GURUNG VS. STATE OF SIKKIM [LAWS(SIK)-2013-6-2] [REFERRED TO]
STATE OF TRIPURA, REPRESENTED BY THE SECRETARY TO THE GOVERNMENT OF TRIPURA, DEPARTMENT OF R D (PANCHAYATS) VS. NARAYAN CH DAS [LAWS(GAU)-2011-7-76] [REFERRED TO]
SRI RAM VS. CHAIRMAN-CUM-MANAGING DIRECTOR, UTTAR PRADESH POWER CORPORATION LTD. AND ORS. [LAWS(ALL)-2015-12-152] [REFERRED TO]
DILIP HEDAU VS. CHHATTISGARH HASTASHILP VIKAS BOARD [LAWS(CHH)-2017-1-4] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR FCI AND ORS. VS. JAGDISH BALARAM BAHIRA AND ORS. [LAWS(SC)-2017-7-2] [REFERRED TO]
ABHISHEK PRASAD VS. UNION OF INDIA [LAWS(JHAR)-2017-5-30] [REFERRED TO]
PUNJAB URBAN PLANNING AND DEVELOPMENT AUTHORITY AND ANOTHER VS. KARAMJIT SINGH [LAWS(SC)-2019-4-76] [REFERRED TO]
TAPAN TIKADAR VS. CENTRAL BANK OF INDIA & ORS [LAWS(CAL)-2019-4-160] [REFERRED TO]
DILIP CHAKRABORTY VS. CENTRAL BANK OF INDIA & ORS [LAWS(CAL)-2019-4-161] [REFERRED TO]
SUSANTA DAS VS. CENTRAL BANK OF INDIA & ORS [LAWS(CAL)-2019-4-163] [REFERRED TO]
CHOTON DAS VS. CENTRAL BANK OF INDIA & ORS [LAWS(CAL)-2019-4-164] [REFERRED TO]
GOBINDA PANIGRAHI VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-183] [REFERRED TO]
SUKDEB CHAKRABORTY VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-184] [REFERRED TO]
KAJAL BAGDI VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-185] [REFERRED TO]
FELURAM GHOSH VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-186] [REFERRED TO]
MOHANLAL SANTRA VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-189] [REFERRED TO]
RAJ KUMAR BARAT VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2019-4-190] [REFERRED TO]
SHASHIBALA BISVAS VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-9-133] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This appeal is directed against the judgment and order dated 13.4.2005 passed by the High Court of Judicature at Andhra Pradesh whereby and whereunder the writ petition filed by the appellants herein, assailing the order of the Central Administrative Tribunal, Hyderabad Bench dated 22.4.1999 in the Original Application,) filed by the respondent herein, was allowed.
(3.)Respondent herein claimed himself to be a member of Scheduled Caste community known as Mala . He was appointed as a Postal Assistant in the office of the; Superientendent of Post Offices, Adilabad Postal Division on 28.7.1980 against a vacancy reserved for Scheduled Castes community, in support of his claim that he belonged to Mala community, he had produced a certificate dated 27.12.1980. On an information received that the respondent in fact belonged to Christian community, a disciplinary proceeding against him was initiated. During the pendency of the said inquiry proceedings, the Collector, Adilabad District also initiated a proceeding for cancellation of the Caste Certificate issued in favour of the respondent and by an order dated 28.11.1990 the Caste Certificate granted in his favour was cancelled The said order was brought on records of the disciplinary proceedings.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.