GOVERNMENT OF ANDHARA PRADESH Vs. K ASHOK KUMAR
LAWS(APH)-2008-7-8
HIGH COURT OF ANDHRA PRADESH
Decided on July 07,2008

GOVERNMENT OF ANDHARA PRADESH Appellant
VERSUS
K ASHOK KUMAR Respondents

JUDGEMENT

- (1.)SINCE these two Writ Petitions arise out of an order dated 24. 3. 2006 passed by the andhra Pradesh Administrative Tribunal, hyderabad, in O. A. No. 1014 of 2005, they were heard together and are being disposed by this Common Order.
(2.)O. A. NO. 1014 of 2005 was filed by one k. Ashok Kumar (Respondent No. 1 herein), who is working as Town Planning Assistant in the Municipal Corporation of Hyderabad (MCH), rejecting his claim to place him at s. No. 1 of the select list of Town Planning assistants dated 21. 12. 1981 by the government in their Memo. No. 143555/f1/ 2003-2 MA, dated 19. 9. 2003, and the consequential Memo. No. 5820/f1/2005-4, dated 22. 11. 2005. By the orders impugned, the Tribunal set aside both the Memos and remanded the matter to the Government for passing fresh orders within a period of four weeks from the date of receipt of a copy of the order, keeping in view the directions issued therein, and, pending passing of the orders, directed not to make any promotions to the higher posts from the category of town Planning Assistant/town Planning supervisor.
(3.)AGGRIEVED by the orders of the Tribunal, while W. P. No. 8366 of 2006 is filed by the state and the Commissioner of Municipal corporation, W. P. No. 19905 of 2006 is filed by one S. A. Sami, Town Planning supervisor, MCH, who is not a party to o. A. No. 1014 of 2005, after seeking leave of the Court, as he is likely to be affected by the order of the Tribunal. He also got himself impleaded as Respondent No. 2 in w. P. No. 8366 of 2006 as he will be affected by the orders passed by this Court in wvmp. No. 1213 of 2006 in W. P. M. P. No. 10696 of 2006 in W. P. No. 8366 of 2006, wherein the interim order staying the operation of the impugned order of the tribunal was made absolute.
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