PAYAL JOSHI Vs. UTTARAKHAND PUBLIC SERVICE COMMISSION
LAWS(UTN)-2013-8-49
HIGH COURT OF UTTARAKHAND
Decided on August 26,2013

Payal Joshi Appellant
VERSUS
UTTARAKHAND PUBLIC SERVICE COMMISSION Respondents

JUDGEMENT

- (1.) Heard learned counsels for the parties.
(2.) On 25.8.2011 the State Public Service Commission issued an advertisement calling for applications from the eligible candidates for the post of Junior Engineer in various Government Departments such as Public Works Department, Irrigation Department and Minor Irrigation Department. Subsequently by way of corrigendum, certain posts of Junior Engineer in Uttarakhand Pey Jal Nigam was also advertised and included in the same selection process. The State Public Service Commission right from the beginning was not clear as to whether they would straightway hold the main examination for the candidates or in case of large number of applicants, they would first hold a preliminary examination and after screening candidates only a limited number of candidates would be called for the main examination. Therefore the initial form which a candidate had to fill was an OMR form. There were various columns such as the name of the candidate, reservation category if any, qualifications, the post to which a candidate wanted to apply, (as there were posts for civil, electrical, mechanical and agricultural engineers), etc.
(3.) Column No. 17 of the O.M.R. (i.e. Optical Mark Reader) form which is the subject matter of present dispute reads as under: "Optional Subject Code (If Applicable)";


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