L PRATHAP REDDY Vs. HIGH COURT OF ANDHRA PRADESH
LAWS(APH)-1992-3-28
HIGH COURT OF ANDHRA PRADESH
Decided on March 24,1992

L.PRATHAP REDDY Appellant
VERSUS
HIGH COURT OF A.P. Respondents


Cited Judgements :-

P VENKATESH VS. NEW INDIA ASSURANCE COMPANY LIMITED [LAWS(APH)-1999-7-26] [REFERRED TO]


JUDGEMENT

G.Radhakrishna Rao - (1.)This Writ Petition is filed for the issuance of a writ of mandamus directing the respondents 1 and 2 to revise and review the promotions given to the respondents 3 and 4 dt.23-2-1988 and 12-5-1988 respectively and consequently promote the petitioner by revising his promotion as Deputy Nazir with effect from the date on which the respondents 3 and 4 were promoted and further by holding that the petitioner is senior to the respondents 3 and 4 in the category of Deputy Nazir/U.D.C.
(2.)The promotion vacancies in Nizamabad unit (Judicial Department) arose in or about 1986. The respondents 3 and 4 herein filed writ petitions to fill up the vacancies by promotion and a direction was given to consider their cases for promotion. In pursuance of the direction given by this Court, the respondents 3 and 4 were considered for promotion and in view of that the writ petitions 16252 and 16885 of 1987 were disposed of by this Court stating that no further orders are necessary as the case of respondents 3 and 4 for promotion has been considered. The contention of the petitioner is that the respondents 3 and 4 were promoted subsequent to the petitioner acquired the qualifications for being considered him to the promotion post
(3.)The crucial point that has to be bear in mind in this case is whether the actual date of vacancy has to be taken into account and the persons eligible for being promoted by that date also has to be taken into consideration or that all the persons who are eligible for promotion by the date of filling up of the vacancies has to be considered.
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