RASHMI MISHRA Vs. MADHYA PRADESH PUBLIC SERVICE COMMISSION
LAWS(SC)-2006-10-14
SUPREME COURT OF INDIA
Decided on October 19,2006

KU.RASHMI MISHRA Appellant
VERSUS
MADHYA PRADESH PUBLIC SERVICE COMMISSION Respondents





Cited Judgements :-

VARSHA DONGRE D/O SUKHIRAM DONGRE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2016-8-52] [REFERRED]
FATIMA RAHIM AND OTHERS VS. STATE OF J&K [LAWS(J&K)-2020-3-10] [REFERRED TO]
D.K. CHANDEL & ORS. VS. T.N. NEGI & ORS. [LAWS(HPH)-2011-5-347] [REFERRED TO]
PURAN CHAND VS. STATE OF H. P. [LAWS(HPH)-2019-10-50] [REFERRED TO]
AMAN KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-8-17] [REFERRED TO]
SHWETA DHULL VS. STATE OF HARYANA [LAWS(P&H)-2019-8-42] [REFERRED TO]
C. THANGAPANDI VS. THE PRINCIPAL DIRECTOR [LAWS(MAD)-2018-2-428] [REFERRED TO]
SUDHA DEVI WIFE OF NARESH MANDAL VS. PRINCIPAL SECRETARY, HEALTH AND FAMILY WELFARE DEPARTMENT [LAWS(PAT)-2021-2-32] [REFERRED TO]
RATNA DEY VS. STATE OF TRIPURA [LAWS(TRIP)-2019-9-86] [REFERRED TO]
CHODA BHUTIA, (GT BHUTIA/ADHOC). VS. STATE OF SIKKIM, [LAWS(SIK)-2020-3-8] [REFERRED TO]
MUKESH AHIRWAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-9-58] [REFERRED TO]
BHUPINDER KUMAR AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2020-8-47] [REFERRED TO]
MUKESH THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-11-51] [REFERRED TO]
M/S. OM TRADERS VS. THE UNION OF INDIA [LAWS(KAR)-2018-2-225] [REFERRED TO]
VISHNU NAIK VS. CHIEF PERSONNEL OFFICER, KONKAN RAILWAY CORPORATION LIMITED AND ORS. [LAWS(KAR)-2015-2-103] [REFERRED TO]
J.DELIBARN VS. BAR COUNCIL OF INDIA [LAWS(MAD)-2019-2-310] [REFERRED TO]
M. SELVAKUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2020-1-599] [REFERRED TO]
SARVESH KUMAR UPADHYAY VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-12-171] [REFERRED TO]
DHANRAJ MEENA AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2014-5-263] [REFERRED TO]
MOHAMMED FAIZAL K.A. VS. D. SALI [LAWS(SC)-2017-10-4] [REFERRED TO]
RAM NIVAS VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-3-52] [REFERRED TO]
SAMIR KUMAR DAS VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-12-140] [REFERRED TO]
NAND KISHORE GARG VS. PUNJAB NATIONAL BANK AND OTHERS [LAWS(HPH)-2017-9-113] [REFERRED TO]
DR. SHEETAL SHARMA AND OTHERS VS. STATE OF J&K [LAWS(J&K)-2018-10-126] [REFERRED TO]
BIJOY KRISHNA SAHA VS. STATE OF TRIPURA [LAWS(TRIP)-2019-10-1] [REFERRED TO]
ASHOK KUMAR VS. STATE OF BIHAR [LAWS(SC)-2016-10-59] [REFERRED TO]
SURESH VS. YEOTMAL DIST CENTRAL CO OP BANK LTD [LAWS(SC)-2008-3-229] [REFERRED TO]
PYARE LAL VISHWAKARMA VS. STATE [LAWS(ALL)-2011-12-182] [REFERRED TO]
RAKESH KUMAR VS. THE CHAIRMAN, STAFF SELECTION COMMISSION AND ANR. [LAWS(DLH)-2010-5-231] [REFERRED TO]
NAMIT KUMAR PANDEY AND 8 OTHERS VS. STATE OF U. P. [LAWS(ALL)-2020-9-30] [REFERRED TO]
RAVI SHANKER MISHRA S/O VISHWANATH MISHRA VS. STATE OF JHARKHAND AND ORS [LAWS(JHAR)-2015-7-206] [REFERRED]
RANJAN KUMAR VS. STATE OF BIHAR [LAWS(SC)-2014-4-110] [REFERRED TO]
OM PRAKASH GAUR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2022-3-128] [REFERRED TO]
MD. RABAB RAZA VS. STATE OF BIHAR [LAWS(PAT)-2022-1-24] [REFERRED TO]
MUKUL KUMAR TYAGI VS. STATE OF UTTAR PRADESH [LAWS(SC)-2019-12-65] [REFERRED TO]
JISHU DAS VS. STATE OF TRIPURA [LAWS(TRIP)-2019-9-82] [REFERRED TO]
VISCOUNT AHONGSANGBAM VS. STATE OF MANIPUR, REPRESENTED BY COMMISSIONER/SECRETARY (DP), GOVERNMENT OF MANIPUR [LAWS(MANIP)-2017-6-6] [REFERRED TO]
DAMIR CH. MARAK VS. THE STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-5-7] [REFERRED TO]
SURESH VS. YEOTMAL DIST CENTRAL CO OP BANK LTD [LAWS(SC)-2008-3-78] [REFERRED TO]
UNION OF INDIA VS. S VINODH KUMAR [LAWS(SC)-2007-9-95] [REFERRED TO]
STATE OF RAJASTHAN VS. YOGESH KUMAR SAINI [LAWS(RAJ)-2020-7-47] [REFERRED TO]
SANIT DEBROY VS. STATE OF TRIPURA [LAWS(TRIP)-2019-8-63] [REFERRED TO]
SUTAPA DAS VS. STATE OF TRIPURA [LAWS(TRIP)-2019-9-84] [REFERRED TO]
SUSHMITA DONG VS. STATE OF SIKKIM [LAWS(SIK)-2018-6-4] [REFERRED TO]
DIBYA GURUNG VS. STATE OF SIKKIM [LAWS(SIK)-2018-4-5] [REFERRED TO]
JASKARAN SINGH SUDAN VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2020-3-14] [REFERRED TO]
MD. MOSTAFA PARHAD HOSSAIN & ORS. VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-4-169] [REFERRED TO]
ANJANI KUMAR SONI S/O LATE SRI RAM GOPAL SONI VS. HON'BLE HIGH COURT OF JUDICATURE AT ALLAHABAD [LAWS(ALL)-2013-4-16] [REFERRED TO]
JITENDER GULERIA VS. HIMACHAL PRADESH VIDHAN SABHA [LAWS(HPH)-2017-8-12] [REFERRED TO]
MITHLESH KUMARI VS. STATE OF U P [LAWS(ALL)-2011-11-70] [REFERRED TO]
LCL JEWELLERY LTD VS. DEBTS RECOVERY TRIBUNAL [LAWS(ALL)-2011-8-123] [REFERRED TO]
GHANSHYAM VS. D S S S B [LAWS(DLH)-2007-11-58] [REFERRED TO]
RAM PRAKASH SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2020-2-103] [REFERRED TO]
ADITYA PRAKASH VS. STATE OF BIHAR [LAWS(PAT)-2021-3-10] [REFERRED TO]
MANAS LODH VS. STATE OF TRIPURA [LAWS(TRIP)-2019-9-85] [REFERRED TO]
KULDEEP SINGH DAHIYA VS. STATE OF HARYANA [LAWS(P&H)-2014-1-237] [REFERRED TO]
MORDHWAJ SINGH VS. RPSC AJMER [LAWS(RAJ)-2012-8-231] [REFERRED TO]
BRIJ BIHARI NAGAR AND ORS VS. STATE OF RAJASTHAN & ORS [LAWS(RAJ)-2010-11-226] [REFERRED]
SUVRA SAHA (BHOWMIK) VS. STATE OF TRIPURA [LAWS(TRIP)-2019-9-83] [REFERRED TO]
G.VIJAYAKUMAR VS. DIRECTOR GENERAL [LAWS(MAD)-2019-2-391] [REFERRED TO]
JITENDER GULERIA VS. HIMACHAL PRADESH VIDHAN SABHA [LAWS(HPH)-2020-1-113] [REFERRED TO]
PRAMOD KUMAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-8-55] [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)Leave granted.
(2.)The principal question raised before us in this appeal is the validity/legality of the selection process involved in selecting Assistant Registrars, Class II gazetted post.
(3.)Appellant is holder of a Post Graduate degree. She had also done B.Ed. and was having 7 years teaching experience. The 1st respondent- Public Service Commission issued an advertisement on or about 24.7.2003 for recruitment to the post of Assistant Registrar in the State University of Madhya Pradesh. The Commission was called upon by the State to fill up 17 posts, the essential qualifications where for are stated to be as under:
C. Essential Qualifications : The postgraduate degree from the any recognized University in minimum of the IInd Class or its equivalent degree.

Requirement : The work experience on the post of Teaching/Administrative post.

It was stated that the essential qualifications stipulated in the advertisement were the minimum.

;


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