VISAKHAPATNAM PORT TRUST PORT AREA VISAKHAPATNAM Vs. SANAPALA GOVINDU APPALA NARASAYYA
LAWS(APH)-2008-10-29
HIGH COURT OF ANDHRA PRADESH
Decided on October 20,2008

VISAKHAPATNAM PORT TRUST, PORT AREA, VISAKHAPATNAM Appellant
VERSUS
SANAPALA GOVINDU, S/O APPALA NARASAYYA Respondents


Referred Judgements :-

SECRETARY,STATE OF KARNATAKA VS. UMADEVI [REFERRED TO]
GENERAL MANAGER STATE BANK OF INDIA VS. ANJU JAIN [REFERRED TO]



Cited Judgements :-

ABDUL NASSER VS. BHARAT HEAVY ELECTRICAL LIMITED [LAWS(APH)-2014-2-146] [REFERRED TO]


JUDGEMENT

- (1.)THIS writ appeal is directed against the order dated 14. 10. 2003 passed in writ petition No. 5016 of 1999.
(2.)THE respondents filed the writ petition against the appellants seeking issuance of a writ of mandamus to declare the action of the appellants in not regularizing their services as Watchman-cum-Mali and Guardener on compassionate grounds in Visakhapatnam Port Trust as arbitrary, illegal and violative of articles 14 and 16 of Constitution of India and to declare that they are entitled to be appointed as Watchman-cum-Mali and Guardener on compassionate grounds.
(3.)THE learned single judge allowed the writ petition and issued a direction in the nature of mandamus to the appellants to consider the case of the petitioners and to take appropriate steps to regularize the services of the petitioners on compassionate grounds and further ordered that till such time the existing arrangement shall be continued. Feeling aggrieved, the Visakhapatnam port Trust and others, the appellants herein preferred this appeal.
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