ANDHRA PRADESH PUBLIC SERVICE COMMISSION Vs. P CHANDRA MOULEESWARE REDDY
LAWS(SC)-2006-9-27
SUPREME COURT OF INDIA
Decided on September 14,2006

ANDHRA PRADESH PUBLIC SERVICE COMMISSION Appellant
VERSUS
P.CHANDRA MOULEESWARE REDDY Respondents


Referred Judgements :-

MS.NEELIMA SHANGLA V. STATE OF HARYANA AND ORS. [REFERRED TO]
S L KAUL VS. SECRETARY TO GOVERNMENT OF INDIA MINISTRY OF INFORMATION AND BROADCASTING NEW DELHI [REFERRED TO]
VIRENDRA S HOODA VS. STATE OF HARYANA [REFERRED TO]



Cited Judgements :-

HITESHKUMAR RAMANBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-10-490] [REFERRED TO]
Karnataka Public Service Commission represented by its Secretary and others etc. etc. VS. K. Sharada D/o. Tukaram Raikar and others etc. etc. [LAWS(KAR)-2010-12-169] [REFERRED TO]
KIRORI LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-7-179] [REFERRED]
RAVINDER KUMAR VS. DELHI SUBORDINATE SELECTION BOARD [LAWS(DLH)-2009-5-220] [REFERRED TO]
UNION OF INDIA VS. POMPA CHAND [LAWS(GAU)-2016-12-2] [REFERRED TO]
ANKIT BAGHEL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-2-262] [REFERRED TO]
UPENDRA SETHI VS. STATE OF ORISSA [LAWS(ORI)-2007-3-22] [REFERRED TO]
A P PUBLIC SERVICE COMMISSION VS. BALOJI BADHAVATH [LAWS(SC)-2009-4-100] [REFERRED TO]
ANIL KUMAR VERMA VS. STATE OF U P [LAWS(ALL)-2008-2-219] [REFERRED TO]
KARNATAKA PUBLIC SERVICE COMMISSION VS. K SHARADA [LAWS(KAR)-2010-12-47] [REFERRED TO]
SUMAN KUMAR VS. STATE OF H.P. [LAWS(HPH)-2011-4-180] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Andhra Pradesh Public Service Commission (for short, 'the Commission') is in appeal before us aggrieved by and dissatisfied with the judgment and order of a Division Bench of the High Court of Judicature of Andhra Pradesh dismissing a writ petition filed by it from an order of the Andhra Pradesh State Administrative Tribunal dated 15.10.2004 directing it to make recruitment from the selection list to the nine posts of Deputy Superintendent of Police as only ten out of nineteen posts advertised therefor had been filled up.
(3.)The Commission advertised nineteen posts for recruitment to the post of Deputy Superintendent of Police. Pursuant thereto and in furtherance thereof, applications were filed, inter alia, by the Respondent Nos.1 to 3 herein. The State, however, asked the Commission to fill up only ten posts. An exercise was carried out accordingly by the Commission purported to be in terms of Rule 6 of the Public Service Commission Rules.


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