B. RAMA RAO Vs. FOOD CORPORATION OF INDIA
LAWS(APH)-1992-9-73
HIGH COURT OF ANDHRA PRADESH
Decided on September 06,1992

B. Rama Rao Appellant
VERSUS
FOOD CORPORATION OF INDIA Respondents


Referred Judgements :-

UNION OF INDIA VS. H N KIRTANIA [REFERRED TO]


JUDGEMENT

P.L.N. Sarma, J. - (1.)These three writ petitions arise out of transfer orders issued by the respective competent authorities in the Food Corporation of India transferring the writ petitioners to Andaman and Nicobar Islands. As common questions arise, all the petitions are being disposed of together by a common judgment.
(2.)For convenience sake, we will deal with Writ Petition No. 7858 of 1992 as the other two writ petitions follow the same pattern and raise similar contentions.
(3.)The sole petitioner in Writ Petition No. 7858 of 1992 joined as 'Senior Godown Keeper' in the Regional Directorate (Food), Southern Region. Madras, Government of India, Department of (Food) on 27.7.1959. Consequent on the establishment of Food Corporation of India under Food Corporation Act, 1964 (Act No. 17 of 1964), he was transferred to the First respondent along with other employees and he is presently working as Assistant Manager, (Depot) Grader-II, Food Corporation Godown at Samalkota, East Godavari District. In Writ Petition No. 8690 of 1992, the two writ petitioners were working presently as Assistant Grade-I (Technical) having been transferred to Food Corporation of India on its formation. Likewise, four petitioners in W.P. No. 8695 of 1992 were also working as Assistant Grade-I (Depot). Insofar as petitioners 2, 3 and 4 are concerned, it is represented before us by the learned counsel appearing on behalf of the respondents, that the transfer orders of 4th petitioner were cancelled even before the counter was filed in these proceedings and that they cancelled the orders in respect of petitioners 2 and 3 on 29.8.1992. With the result, it is not necessary to decide the writ petition insofar as petitioners 2, 3 and 4 in Writ Petition No. 8695 of 1992 is concerned and on the writ petition no orders need be passed insofar as petitioners 2, 3 and 4 are concerned.
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