DALBIR SINGH TOKAS Vs. UNION OF INDIA
LAWS(DLH)-1983-10-26
HIGH COURT OF DELHI
Decided on October 14,1983

DALBIR SINGH TOKAS Appellant
VERSUS
UNION OF INDIA Respondents


Cited Judgements :-

GAJADHAR @ GANGADHAR VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2003-5-142] [REFERRED TO]


JUDGEMENT

Rajindar Sachar, J. - (1.)This petition has been filed seeking a mandamus and makes a grievance that the petitioner who took the Delhi Administration Examination, 1981, being combined competitive examination held every year by the Staff Selection Commission for the selection and direct recruitment of the candidates for the post of Sub Inspector (Executive) in Delhi Police and who was selected for the same is being denied the appointment.
(2.)The petitioner took the examination on 13th and 14th of January 1981. Thereafter, the petitioner passed through the various physical test, medical test etc. It is common case that after conducting the personality test the Staff Selection Commission recommended the names of 116 candidates including the petitioner for the appointment for the post of Sub Inspector (Executive). The petitioner naturally expected that he would be called and given the appointment along with the others in 1981. But that was not to be. The petitioner would have been put in great financial straits and almost driven to starvation but for the fortunate fact that the petitioner is employed as Lower Division Clerk in the Armed Forces Head Quarters, Ministry of Defence, Govt. of India, since February 1979 in regular appointment.
(3.)The petitioner went on desperately asking the Delhi Administration ever since as for the reasons for not selecting him and finding no alternative the petitioner has filed the present writ petition.
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