R.P. CHANDRASEKHAR AND OTHERS Vs. TIRUMALA TIRPATHI DEVASTHANAMS
LAWS(APH)-1992-7-41
HIGH COURT OF ANDHRA PRADESH
Decided on July 27,1992

R.P. Chandrasekhar And Others Appellant
VERSUS
Tirumala Tirpathi Devasthanams Respondents

JUDGEMENT

Subhashan Reddy, J. - (1.)In this Writ Petition a direction is sought for the respondents to regularise the services of the petitioners as Radio Mechanics/Technicians from the date of their appointments as Helpers on the ground that the posts for which they were called for interview and selection were that of a Radio Mechanic/Technician.
(2.)Sri A. Bhaskarachari, learned counsel for the petitioners relies upon the communication bearing proceedings No. 435/PRO/R & B/79 dated 14.9.1979 of the Public Relations Officer addressed to the Employment Exchange Officer, Chittoor for sponsoring twelve I.T.I. candidates to operate Public Address System in various institutions run by the respondent. A perusal of the same would not indicate that any post was specified for recruitment excepting that the respondent is in need of I.T.I. candidates for being recruited to operate Public Address System. By requisitioning the candidates who have undergone I.T.I. Course, it does not mean to say that the respondent meant to recruit the post of Radio Mechanic/Technician. In fact there is no post of Radio Mechanic/Technician at all. The posts appearing in the category of XVII Radio and Broadcasting Sec. are: Radio Engineer, Cinemat graphic Technician; Asstt. Technician Grade-I Asst. Technician Grade-II, Helpers; Photographer; Asst. Photographer and Dark Room Asst. The first which needs I.T.I. qualification is Asst. Technician Gr.-I while even the post of Asst. Technician Gr.-II which is a promotion post to Helper would not require I.T.I. qualification. The Helper requires a pass in V Class and practical experience in electrical operations and maintenance of not less than three years. Neither I can accept the argument advanced by the learned counsel for the petitioners that the above communication making a requisition for sponsoring the candidates meant only for recruitment to the post of Radio Mechanic/Technician nor I can accept the argument of Sri M. Srinivasarao, the learned Standing Counsel for T.T.D. that the said communication meant for sponsoring for the post of Helper. When the I.T.I. qualification is not at all necessary for Helper post, I cannot countenance the argument advanced by the learned Standing Counsel for the respondent that the recruitment of the petitioners to the post of Helper was correct. In my considered opinion the above communication of the respondent calling for the candidates from the Employment Exchange Office was meant for the post of Assistant Technician Gr. I as that is the first post which requires I.T.I. qualification to operate the Public Address System.
(3.)In these circumstances I direct the respondent to treat the petitioners as Asstt. Technicians Gr. I operators with effect from their respective appointments to the post of Helper and give them the due seniority in that category of Asstt. Technician Gr.-I Operator.
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