GUJARAT SACHIVALAYA AND ALLIED OFFICE STAFF ASSOCIATION GANDHINAGAR Vs. STATE OF GUJARAT
LAWS(GJH)-1988-12-20
HIGH COURT OF GUJARAT
Decided on December 15,1988

Gujarat Sachivalaya And Allied Office Staff Association Gandhinagar Appellant
VERSUS
STATE OF GUJARAT Respondents


Referred Judgements :-

UNION OF INDIA V. OSWAL WOOLLEN MILLS LTD. [REFERRED]
PANDURANG V. STATE OF MAHARASHTRA [REFERRED]



Cited Judgements :-

MANHARLAL RATILAL TAILOR VS. COMPETENT AUTHORITY [LAWS(GJH)-1996-10-7] [REFERRED TO]


JUDGEMENT

A.P.RAVANI - (1.)The application is for amendment of the petition which is directed against the Government Resolution (Annexure C) dated December 11 1586 By issuing this Resolution the Government has directed to implement point No. 1 of the agreement dated 4/06/1986 arrived at between the representatives of respondent No. 3-Union and the State Government. By this resolution it is ordered that in the direct recruitment candidates belonging to Scheduled Castes/Scheduled Tribes for whom reservation is made and who come on merit will be counted against unreserved vacancies. Reservation percentage will be applied in addition to those who come on merit. The petition is filed on 17/12/1987 On Dece 21/12/1987 this Court (Coram: J. P. Desai J.) has granted rule and has also granted ad interim relief in terms of para 12(B) and 12(C) of the petition. Thus by ad interim relief implementation of the impugned resolution at Annexure C has been stayed and the respondent-State of Gujarat is restrained from appointing any candidate who has applied in reserve category in excess of the respective quota (i. e. 7% and 14%). The respondent-State has also been restrained from allowing any candidate who has applied in reserve category to be appointed on merit in excess of the quota for reserve category of candidates i.e. 7% and 14%.
(2.)The resolution Annexure C is challenged mainly on the ground that it is contrary to the agreement arrived at by and between petitioner No. 1-Union and the Government and it is also contrary to the terms of settlement dated 18/08/1965 and the previous resolution which are produced at Annexures A and B to the petition respectively. It is also contended in the petition that once a candidate belonging to reserve category and particularly that of SC/ST avails of the benefit of reservation he cannot be permitted to change the label. He must then assume the character of un-reserved category of candidates. It is contended that such candidates cannot be permitted to have the benefits of reservation during the entire career of his service.
(3.)By way of amendment application the petitioners seek to challenge the vires of Rule 2(a) read with Rule 4 of the Assistant (in the Upper Division of the Subordinate Secretariate Services) Recruitment Rules 1988 The Rules have been published by notification dated 16/06/1983 The amendment is sought mainly on the ground that the Rules have been annexed as one of the annexures in the affidavitin-reply filed by the Government and in the affidavit-in-reply reliance is placed by the Government on these Recruitment Rules. Therefore it has become necessary to challenge the same is contend that the prayer for amendment is in continuation of the answer given by the Government.
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