RAJBEER SINGH BISHT Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-12-60
HIGH COURT OF UTTARAKHAND
Decided on December 23,2013

Rajbeer Singh Bisht Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

Alok Singh, J. - (1.) Since in both the petitions identical questions of facts and law are involved, therefore, both the petitions are being taken up and are being disposed of by this common judgment with the consent of the learned counsel appearing for the parties.
(2.) In Writ Petition No. 1580 of 2013, petitioner applied for the post of Village Development Officer under the O.B.C. physically handicapped quota while petitioner of Writ Petition No. 1590 of 2013, applied for the post of Village Development Officer under the O.B.C. ex-serviceman quota. Both the petitioners were not selected on the ground that quota for the physically handicapped person and for ex-serviceman is available only for general category candidate and not for other reserved categories.
(3.) In both the cases, while issuing notice to the respondents, Coordinate Bench of this Court in so many words directed that selection of the private respondents shall be subject to the final decision of these writ petitions. Notice were sent to the private respondents by registered post A.D. Even after the expiry of 30 days, neither un-served registered letter nor signed A.Ds. were received back, therefore, it shall be presumed that private respondents have already been served.;


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