M GIDDAIAH Vs. ANDHRA PRADESH PUBLIC SERVICE COMMISSION
LAWS(APH)-1992-3-47
HIGH COURT OF ANDHRA PRADESH
Decided on March 27,1992

M.GIDDAIAH Appellant
VERSUS
ANDHRA PRADESH PUBLIC SERVICE COMMISSION Respondents

JUDGEMENT

- (1.)This writ petition has been filed under Article 226 of the Constitution of India praying to cancel the allotment of Junior Assistants etc., to the Unit of Kurnool District Judge, Kurnool by the first respondent and to direct the second respondent not to terminate the services of the petitioners as Attenders.
(2.)The case of the Petitioners is that they were working as Attenders on temporary basis and their services have been regularised. The petitioners submit that those who were working as Attenders as on the dates of their appointments were transferred to superior posts like Junior Assistant etc., and to the vacancies caused to the posts of Attenders, the petitioners were appointed on the said dates. The first respondent allotted ten Junior Assistants to Kurnool District to be appointed by way of direct recruitment. As a result, those who were appointed by transfer as Junior Assistants are sought to be reverted as Attenders, Copyists and Examiners. The petitioners submitted that they were afraid that they may be terminated from service. Hence, the petitioners filed the above writ petition as already stated.
(3.)Heard the learned counsel for the petitioner and the learned counsel for the respondents.
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