N RAMACHANDRA REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1992-4-59
HIGH COURT OF ANDHRA PRADESH
Decided on April 16,1992

N.RAMACHANDRA REDDY Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.)Petitioner seeks continuance in service upto 60 years in view of number of decisions of this court declaring that G.O.Ms.No.144 dt.12-2-1981 and G.O.Ms.No.472dt.l9-5-82donotapply to Lecturersofprivatecolleges. Counsel for the petitioner made specific reference to three writ petitions. W.P.No.608/ 80 filed by two Lecturers of the same college was disposed of along with a batch of writ petitions by Division Bench of this court by Judgment dt.25-8-90 on the assumption that they were Lecturers in Colleges which are affiliated to Andhra University, or Sri Venkateswara University or Osmania University. On the basis of the above Bench decision, S. Parvatha Rao, J. in W.P.No.4855/87 on 27-12-1991 and M.N. Rao, J. in W.P.No.412/90 on 10-10-1990 have also allowed writ petitions filed by Lecturers of Junior Colleges.
(2.)Third respondent has filed a counter-affidavit stating that the third respondent Junior College was affiliated only to the Board of Intermediate Education and not to any one of the Universities in the State. He also submits that the age of retirement for employees of institutions affiliated to the Board of Intermediate Education has always been 55 or 58 years and never 60 years. According to this submission, the Judgment of the Division Bench in W.P. No.608/80 was rendered without reference to the above fact and requires reconsideration.
(3.)On examination of the Judgment of Division Bench, it appears to me that it proceeded on the assumption that two lecturers of the third respondent college were also Lecturers in colleges affiliated to the Andhra University of Sri Venkateshwara University or Osmania University. It is obvious that the above decision of the Division Bench in respect of W.P.No.608/80 may require reconsideration.
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