SMT. GEETA DEVI Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-4-132
HIGH COURT OF UTTARAKHAND
Decided on April 25,2012

Smt. Geeta Devi Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

Servesh Kumar Gupta, J. - (1.) HEARD learned Counsel for the petitioner and learned Brief Holder for the State. Also perused the papers on record. It transpires that the petitioner Smt. Geeta Devi has been working as a Mini Angan Bari Karyakarti in village Marwadhi, Tehsil Ghansali, Vikas Khand Bhilangna, District Pauri Garhwal for the last more than two years. An advertisement was issued for appointment of Angan Bari Karyakarti in the said village, which was reserved for a woman belonging to Below Poverty Line Family. Petitioner claims that though she fulfilled all the qualifications and was also having experience prescribed for the said post, nonetheless, the concerned authority flouted the norms and criteria, and selected another woman Smt. Vimla Devi (respondent no. 6) for appointment in the said post at his whims and fancies inasmuch as the latter (respondent no. 6) did not possess the required experience nor she belonged to the BPL Family. Besides, she was also having lesser academic qualification than the petitioner.
(2.) LEARNED Counsel for the petitioner prayed that the present writ petition may be disposed of finally with direction to the Appellate Committee to consider and decide the representation of the petitioner. In the above -narrated facts and circumstances of the case, the prayer made by the learned Counsel is allowed. Petitioner may move a representation for redressal of her grievance before the Appellate Committee consisting of Chief Development Officer, a nominated officer by the concerned District Magistrate, who shall not be below the rank of Class II and the District Programme Officer. If any such representation is moved, the acknowledgment of the same shall be issued by the concerned office. The Appellate Committee shall decide the said representation of the petitioner, in accordance with law and in the light of the Government Order No. 335/16/XVII(2)/2008 dated 24.2.2009 (Annexure No. 1 to the petition), by a speaking and reasoned order within a period of six weeks from the date of receiving the representation. While deciding the representation of the petitioner, the Appellate Committee will also render opportunity of hearing to the respondent no. 6 Smt. Vimla Devi. With the aforesaid observation/direction, the petition is disposed of finally.;


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