SUSHILA DEVI Vs. DISTRICT PROGRAM OFFICER, RUDRAPRAYAG AND OTHERS
LAWS(UTN)-2012-4-155
HIGH COURT OF UTTARAKHAND
Decided on April 26,2012

SUSHILA DEVI Appellant
VERSUS
District Program Officer, Rudraprayag And Others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the petitioner and learned Brief Holder for the State. Also perused the papers on record.
(2.) It transpires that an advertisement dated 2.8.2010 was published for recruitment of Angan Bari Karyakarti and Mini Angan Bari Karyakarti in various Angan Bari Centers of District Rudraprayag. Petitioner Smt. Sushila Devi applied in pursuance of the said advertisement for her appointment as Angan Bari Karyakarti in Angan Bari Centre Badav, Tehsil Ukhimath, District Rudraprayag.
(3.) Grievance of the petitioner is that though she fulfilled all the necessary qualification prescribed for the said post and was thus eligible for appointment as such, yet the concerned authority appointed one Smt. Indu Devi, whose matrimonial house is at village Hyundali, Patwari Circle Bhatwari. It has been contended that as per the prescribed rules, governing the said appointment, only those persons, who are resident of village Badav, shall be considered for appointment to any post concerning the 2 Angan Bari Centre Badav. But Smt. Indu Devi, claiming herself to be the resident of village Badav, got appointment to the said post. It is the contention of learned Counsel for the petitioner that notwithstanding the fact that the husband of Smt. Indu Devi has died, after her marriage in village Hyundali, she ought to have been treated as resident of the said village and not that of village Badav.;


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