B CHANDRAN (U D COMPILER), GENERAL SECRETARY, E AND S TECHNICAL STAFF ORGANISATION; S RAMACHANDRAN NAIR, STATISTICAL INSPECTOR Vs. STATE OF KERALA REPRESENTED BY SECRETARY TO GOVERNMENT, PLANNING AND ECONOMIC AFFAIRS (D) DEPARTMENT
LAWS(KER)-2003-5-38
HIGH COURT OF KERALA
Decided on May 29,2003

B CHANDRAN (U D COMPILER), GENERAL SECRETARY, E AND S TECHNICAL STAFF ORGANISATION; S RAMACHANDRAN NAIR, STATISTICAL INSPECTOR Appellant
VERSUS
STATE OF KERALA REPRESENTED BY SECRETARY TO GOVERNMENT, PLANNING AND ECONOMIC AFFAIRS (D) DEPARTMENT Respondents

JUDGEMENT

- (1.) The above three Original Petitions are being disposed of by a common judgment. As a matter of fact, the two subsequent Original Petitions came to be filed in view of the pendency of the earlier Original Petition, since according to the petitioners there, the interim orders and pendency of O.P.No. 6841 of 2000 were blocking the promotions and postings on a wholesale basis in the department.
(2.) I had occasion to hear the senior counsel Sri. N. Dharmadan on behalf of the petitioners in O.P.No. 6841/2000 and Sri. T.V. Ajayakumar appearing for the petitioners in the connected two Original Petitions. Representing the interest of persons who might have been affected because of the Original Petitions Sri. N. Nandakumara Menon was heard. He appeared on behalf of an officer who got himself impleaded in O.P.No. 6841/2000. The learned Government Pleader also made submissions on the basis of the counter affidavit that had been filed opposing the applications that had been made.
(3.) Ext.P11 dated 19-1-2000 is under challenge in O.P.No. 6841/2000. One R. Vijayamma, who was appointed as a Lower Division Compiler in Government Service had filed O.P.No. 30374/99 and this Court had directed the Government to pass orders on the representations that had been submitted by her in the mater of adjudging seniority and promotion in higher grades. In fact Ext.P11 had been passed disposing of the pending representations made by Smt. Vijayamma. This stand of the Government was of far reaching consequences. O.P.No. 6841 of 2000 had been filed by Sri. B. Chandran, who claimed himself as General Secretary of a Staff Organisation and Sri. S. Ramachandran Nair who was working as Statistical Inspector, evidently apprehending the adverse impact of the order.;


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