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M. Muthumathesh and Others Vs. The Chairman / Managing Director, TANGEDCO, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD) Nos. 18150 to 18152 of 2016
Judge
AppellantM. Muthumathesh and Others
RespondentThe Chairman / Managing Director, TANGEDCO, Chennai and Another
Excerpt:
.....representation dated 01.09.2016 for including petitioner's name in the year 2005 seniority list [assistant engineer(electrical) by internal selection under the most backward class back log vacancy] for considering promotion to the post of assistant executive engineer. prayer in w.p(md) no.18152 of 2016: writ petition filed under article 226 of the constitution of india for the issuance of writ of mandamus, directing the 2nd respondent to consider the petitioner's representation dated 01.09.2016 for including his name in the year 2005 seniority list (assistant engineer (electrical) by internal selection under the scheduled caste back log vacancy) for considering promotion to the post of assistant executive engineer.) 1. these petitions have been filed, seeking to direct the 2nd.....
Judgment:

(Prayer in W.P(MD) Nos.18150 and 18151 of 2016: Writ Petition filed under Article 226 of the Constitution of India for the issuance of Writ of Mandamus, directing the 2nd respondent to consider the petitioner's representation dated 01.09.2016 for including petitioner's name in the year 2005 seniority list [Assistant Engineer(Electrical) by internal selection under the Most Backward Class Back Log Vacancy] for considering promotion to the post of Assistant Executive Engineer.

Prayer in W.P(MD) No.18152 of 2016: Writ Petition filed under Article 226 of the Constitution of India for the issuance of Writ of Mandamus, directing the 2nd respondent to consider the petitioner's representation dated 01.09.2016 for including his name in the year 2005 seniority list (Assistant Engineer (Electrical) by internal selection under the scheduled caste back log vacancy) for considering promotion to the post of Assistant Executive Engineer.)

1. These petitions have been filed, seeking to direct the 2nd respondent to consider the petitioner's representation dated 01.09.2016 for including petitioner's name in the year 2005 seniority list [Assistant Engineer(Electrical) by internal selection under the Most Backward Class Back Log Vacancy] for considering promotion to the post of Assistant Executive Engineer.

2. Heard the learned counsel for the petitioners and the learned Standing Counsel for the respondents.

3. The case of the petitioners is that the petitioners, who belong to Most Backward Community, are now working as Assistant Engineers; based on the application made by the Technical Assistant / Junior Engineer, who possessed B.E. Qualification, the 2nd respondent appointed 118 Assistant Engineers by way of internal selection by order dated 07.12.2005, in which the name of petitioners did not find place, subsequently, on the basis of the request made by the petitioners, they were also promoted as Assistant Engineers in the year 2006 only; that there was 46 backlog vacancy available against MBC reservation in the post of Assistant Engineer (Electrical) and 95 against SC Community, the petitioners came to know of the said fact only in August, 2016; the petitioners submitted representations dated 01.09.2016 to the respondents 1 and 2 for inclusion of their name in the2005 seniority list against the backlog vacancy available under MBC and SC quota and since the request of the petitioners did not evoke any response, the petitioners are before this Court.

4. Learned Standing Counsel appearing for the respondents would submit that the respondents are agreeable to consider the representation dated 01.09.2016 of the petitioners and will pass appropriate orders thereon within a reasonable time.

5. Under such circumstances, the respondents are directed to consider the representation of the petitioner dated 01.09.2016 and to pass suitable orders on the same on merits and in accordance with law within a period of eight weeks from the date of receipt of a copy of this order.

With the above direction, these Writ Petitions are disposed of. No costs.


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