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GOVERNMENT OF INDIA, REP. BY SECRETARY & OTHERS V/S CENTRAL ADMINISTRATIVE TRIBUNAL, REP. BY ITS REGISTRAR & OTHERS , decided on Wednesday, April 2, 2008.
[ In the High Court of Madras, W.P.Nos.21961 & 22087 of 2001 and WPMP.Nos.32460 & 32616 of 2001 . ] 02/04/2008
Judge(s) : P.K. MISRA & K. CHANDRU
Advocate(s) : V.T. Gopalan, Addl. Solicitor General, Balan Haridoss. R2 to R3, Ms. Vijayadharani, CGSC, R2 to R11, M/s. R. Vaigai & Anna Mathew, R4 to R13, S. Punniyakotti.
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  "2008 (2) TLNJ 344 (Civil)"  







judgment - (W.P.Nos.21961 & 22087 of 2001 have been filed under Article 226 of the Constitution of India for the issuance of Writ of Certiorari to call for the records in the order of the Central Administrative Tribunal Madras Bench the 1st respondent herein dated 28.9.201 in O.A.No.305 of 2001 and quash the same.)Common Judgment: (P.K. Misra J.)The present two writ petitions are directed against the order passed by the Central Administrative Tribunal Chennai Bench in O.A.No.305 of 2001. W.P.NO.21961 of 2001 is filed by the Government of India and W.P.No.22087 of 2001 is filed by some of the employees who are affected by the order passed by the Tribunal. Such Original Application was filed by the present Respondents 2 to 11 in W.P.No.21961 of 2001 challenging the Order No.15-78/99-STG-II dated 1.2.2001 issued by the Government of India.2. For convenience the present Respondents 2 to 11 in W.P.No.21961 of 2001 who had filed the O.A.No.305 of 2001 are referred to as the applicants and the present writ petitioners are referred to as they were arrayed in such O.A.3. To appreciate the contentions raised it is necessary to notice in detail the various facts and circumstances.The applicants as well as Respondents 3 to 14 were employed under Respondent Nos.1 and 2 in Telecom Engineering Service under the Posts & Telegraphs Department. Recruitment to such Telecom Engineering Service is governed by Statutory Rules namely the Telegraph Engineering Service (Group B) Recruitment Rules 1981 (hereinafter referred to as the Rules). Under the said Rules the post of Assistant Engineers (subsequently redesignated as Sub Divisional Engineers) is to be filled up by promotion from Junior Engineers (subsequently redesignated as Junior Telecom Officers). Rule 3 prescribes the method of recruitment which shall be as specified in columns 5 to 14 of the Schedule and Appendix I to III to the Rules. As per the Schedule for the post of Assistant Engineers the method of recruitment is by promotion out of which 66-2/3 per cent of the promotion quota is by selection on the basis of Departmental Qualifying Examination conducted and 33-1/3 per cent of the promotion quota is by selection on the basis of Limited Departmental Competitive Examination (referred to as LDCE in short).3.1 Clause 2 of Appendix I prescribes that for 66-2/3 per cent selection is to be done by the duly constituted Departmental Promotion Committee from the officials who have qualified in the Departmental Qualifying Examination and for 33-1/3 per cent selection is through Limited Departmental Competitive Examination on the basis of relative merit. Clause 2(iii) is relating to seniority and is extracted hereunder:-2(iii) The inter-se seniority of the officials who have qualified in the Departmental Qualifying Examination and those who have qualified in the Limited Departmental Competitive Examination shall be in the ratio of 2:1 starting with the officers selected by the method of selection by the Departmental Promotion Committee on the basis of Departmental Qualifying Examination.Clause 4 of the Appendix II being relevant is extracted hereunder:-4. Appointment to the remaining 33-1/3 per cent quota shall be made in order of merit as indicated in the Selection List issued in respect of successful candidates from the Limited Departmental Competitive Examination.3.2 As per the case of the applicants they passed the qualifying examination on various dates between November 1976 and August 1980 and promoted as Assistant Engineers between 1986 and 1990. It is the specific assertion in the Original Application which apparently was not disputed that Respondent Nos.3 to 14 were promoted in the year 1994 on the basis of the qualifying examination quota.3.3 Certain Assistant Engineers who had been promoted on the basis of LDCE aggrieved by the combined seniority list of the year 1990 had approached the Central Administrative Tribunal Ernakulam Bench by filing O.A.No.1982 of 1995. In the said O.A. two Sub-Divisional Engineers who had been promoted through qualifying examination within 2/3rd quota had been impleaded as Respondents 4 and 5. Such Original Application was allowed by the Tribunal by order 3.2.1998 by giving the following directions:-31. In the light of the detailed discussions made above we allow the O.A. quashing A4 A5 A6 and A10 and issue the following directions:-i) The first respondent shall specifically work out the vacancies representing the 1/3rd quota in the TES Group-B meant for the Junior Engineers coming out successful at the Competitive Examination after the commencement of the Recruitment Rules for the TES Group-B category in 1981 upto 1986. This shall be done year-wise from 1981 till the year 1986 in which year the applicants became qualified as competitive officers eligible for being promoted to the TES Group-B against the 1/3rd quota.ii) The first respondent is directed then to calculate year-wise how many of those vacancies belonging to the 1/3rd quota were filled up with the Junior Engineers who had qualified at the Departmental Qualifying Examination but not at the Departmental Limited Competitive Examination. They shall also indicate whether at the relevant point of time when the qualifying officers were promoted against the 1/3rd quota of vacancies set apart for the competitive officers a competitive Examination had already been held and the results thereof had already been declared. They shall further ascertain the number of such competitive officers who came out successful in that competitive Examination.iii) The first respondent is directed thereafter to permit the carryover of the 1/3rd quota of vacancies meant for competitive officers from year to year till the next competitive examination held and competitive officers based on such an examination became available. The slots meant for the competitive officers shall then be filled up only with the competitive officers though they cannot be given the benefits of pay etc. till the time they are actually promoted against that quota of vacancies and occupy those posts on promotion. But they shall be given seniority over the qualifying officers who have so far occupied those slots meant for the competitive officers. The slots meant for the competitive officers which may have been filled with the qualifying officers shall be vacated by the concerned qualifying officers. They will be accommodated against the slots available against the 2/3rds of the vacancies in the TES Group-B cadre meant for the qualifying officers depending on their seniority in the subsequent years.iv) This exercise shall be completed as expeditiously as possible and in any case in four months from today under intimation to the applicants.3.4 Subsequently similar Original Application was filed before the Hyderabad Bench of the Central Administrative Tribunal as O.A.No.507 of 1994 which was disposed of on 22.4.1998 wherein after extracting the above directions of the Ernakulam Bench the Hyderabad Bench gave the following direction:-In view of the above the following direction is given:-The seniority of the applicants in this OA should also be re-cast on the basis of the directions given by the Ernakulam Bench of this Tribunal extracted above.3.5 Similarly O.A.No.961 of 1999 was filed by one person who had been promoted only on the basis of qualifying examination before the Bangalore Bench of the Central Administrative Tribunal. His case was that even though he was qualified in the LDCE conducted in the year 1988 the Government had failed to give him the benefit of promotion against the quota meant for such officers by not carrying forward the unfilled slots meant for them. The Bangalore Bench by referring to the decision of the Ernakulam Bench directed that such person may be given seniority on the basis of such Limited Departmental Competitive Examination.3.6 A similar Original Application was filed as O.A.No.433/HR/99 before the Chandigarh Bench of the Central Administrative Tribunal wherein following the decision of the Ernakulam Bench a direction was given to consider the case of the applicants therein as per the directions contained in the judgment of the Ernakulam Bench and the Bangalore Bench.3.7 At that stage the impugned order dated 1.2.2001 was passed by the Central Government which is to the following effect :-Consequent upon the approval of the competent authority the following TES Gr.B officers as per list enclosed at annexure A and B are declared successful in TES Gr.B Limited Departmental Competitive Examination held on 25 & 26 May 1987 and 24 & 25 November 1988 against the 1/3rd competitive quota respectively and accordingly they are promoted to TES Gr. B against competitive quota. Their seniority will be fixed as per Honble Supreme Court judgment dated 26.4.2000 in CA No.4339/95 and as per provisions of Recruitment Rules. Since these officers already promoted to TES Gr. B against seniority quota their staff number may be intimated by Circle office.This is in compliance with Honble CAT Bangalore judgment dated 30.6.2000 in OA No.961/99 in the matter of Sh.K.S. Hegde Vs. Union of India and others and Honble CAT Chandigarh judgment dated 31.7.2000 in O.A.No.473/HR/99 in the matter of J.R. Nain and others Vs Union of India and others.3.8 This latter order gave rise to filing of O.A.No.305 of 2001 before the Madras Bench of the Central Administrative Tribunal. In the O.A. it was asserted that 270 officers who were declared successful in the competitive examination had earlier been promoted to Telecom Engineering Service Group-B through qualifying examination on the basis of their seniority and many of them were in fact juniors to the applicants and they had not challenged their non-promotion in the year 1987 or 1988 through LDCE. It was also stated that instead of challenging the non-promotion they chose to await their promotion under 2/3rd quota through qualifying examination. The applicants also specifically asserted that one such person namely Kumar did not appear at the examination at all and the other person namely Sudhir Chadha whose Serial Number 14 in the Order dated 1.2.2001 did not secure minimum marks in the LDCE. In fact the application before the Department to get the marks of the competitive examination in November 1988 was turned down on the ground that marks had to be obtained within six months from the date of result of the examination. It is also asserted that some of the officers who were declared successful for the vacancies in 1987 were not even eligible then as they did not possess the required five years of service.3.9 The Union Government filed their counter in the Original Application and some of the respondents namely Respondent Nos.4 6 7 9 10 11 12 and 14 had also filed separate counters. The stand of the Union Government is that they had given effect to the decision of the Supreme Court as well as different Benches of the Central Administrative Tribunal. 3.10. In the counter affidavit filed by the private respondents it was indicated that in 1982 LDCE was held for filling up 600 vacancies of Sub-Divisional Engineers and results were declared in 1985 only and 254 candidates were promoted. Due to protest by the senior members of the Junior Telecom Officers cadre against holding LDCE and on account of filing of litigations and interim orders no LDCE was held during 1983 1984 and 1985 during which 150 220 and 102 vacancies had arisen respectively. In 1986 LDCE was held for 472 vacancies and 450 candidates were selected. In 1987 LDCE was held for 94 vacancies and even though 158 candidates had passed only 94 candidates were promoted. Similarly in 1988 LDCE was held wherein 113 candidates were promoted though more than 320 candidates had passed. It was further indicated that the surplus vacancies were filled up by qualifying examination candidates who were placed en-bloc above the LDCE candidates which was contrary to para 2 (iii) of Appendix I of the Rules. Seniority list of the Sub-Divisional Engineer cadre published in 1993 was challenged in Ernakulam Bench of the Central Administrative Tribunal which was allowed and subsequently many similar orders were passed by different Benches of Central Administrative Tribunal. In 1987 and 1988 lesser number of candidates were promoted on the basis of LDCE. Thereafter it was found that there were more than 70 vacancies in the LDCE category which were unfilled in the previous Recruitment years and according to them that should have been carried forward to 1987 and 1988 but that was not done and such mistake was rectified by order dated 1.2.2001. It was also asserted that judgments of different Benches of the Central Administrative Tribunal were judgment in remand were binding on all concerned. 3.11. Subsequently by an additional affidavit Respondent Nos.1 & 2 furnished particulars relating to Limited Departmental Competitive Examination.4. The Tribunal held that the Original Application was not hit by the principles of res judicata as the declaration of additional 270 candidates as successful and preparation of fresh seniority list of 2001 were not the subject matter of the OAs before the other Benches. The Tribunal negatived the contention of the applicants that some of the candidates who had appeared at the LDCE were not eligible and similarly the contention that they had not secured the requisite minimum marks was repelled. It was further found that results of the LDCE held in May 1987 were declared in May 1988 and the candidates were selected and appointed in May 1988 and September 1988. Similarly the candidates who had appeared at the subsequent LDCE had been promoted. It was further found that declaration of 270 candidates as successful and their seniority has to be recalculated with retrospective effect was invalid as the candidates appointed on the basis of LDCE cannot have retrospective appointment. For the aforesaid purpose the Tribunal relied upon the decision of the Supreme Court reported in 2000 SCC (L&S) 977 (SURAJ PARKASH GUPTA & OTHERS v. STATE OF JAMMU & KASHMIR AND OTHERS Paragraphs 80 and 81). The Tribunal further referred to an earlier order of the Hyderabad Bench wherein while deciding O.A.Nos.1070/1993 772/89 and 611/90 the Hyderabad Bench held that the candidates on the basis of LDCE quota appointed in June 1985 could not have been given the benefit of retrospective promotion. It was also found that many candidates who had passed the qualifying examination held in 1987 and 1988 were given promotion effecting from earlier dates even though they were not eligible. On the basis of the aforesaid conclusions the Tribunal allowed the Original Application. 4.1 However in view of the specific direction of the Bangalore Bench in O.A.No.961 of 1999 the Tribunal protected the seniority of the said applicant and set aside the seniority assigned to other candidates included in the order dated 1.2.2001 and directed to recast the seniority of those persons with reference to their actual date of promotion in LDCE quota. The Tribunal however made it clear that if the seniority position which such candidates enjoyed with reference to 66-2/3% quota is more favourable it would be open to them to retain their seniority with reference to 66-2/3% quota. This order of the Tribunal is being challenged by the Central Government as well as the aggrieved private respondents of the Original Application in these writ petitions. 5. The main contention raised by Mr. V.T. Gopalan the learned Addl. Solicitor General for the Central Government is to the effect that even though LDCE had been held in the year 1987 and 1988 results had not been declared due to wrong calculation regarding the posts available on the basis of LDCE and subsequently when the orders were passed by different Benches of the Central Administrative Tribunal in order to comply with those directions mistakes had been rectified and the persons who had passed the LDCE during the examination held in 1987 and 1988 were given their seniority by antedating their deemed date of appointment on the basis of the availability of the vacancies for LDCE quota. 5.1 Mr. Balan Haridoss learned counsel for the writ petitioners in W.P.No.22087 of 2001 has also contended likewise. It has been submitted by him that even though such writ petitioners were not at fault and they had appeared at the examination in the year 1987 and 1988 and they should have been promoted on the basis of the available quota they were not so appointed and therefore on the basis of declaration of such results their seniority has been rightly antedated. 6. Ms. R. Vaigai learned counsel appearing for the original applicants who are the Respondents 2 to 11 in W.P.No.21961 of 2001 on the other hand submitted that even assuming that the required number of candidates had not been promoted on the basis of LDCE held during the year 1987 and 1988 such candidates have subsequently accepted their promotion on regular basis during the year 1993-1994 without any demur and antedating the seniority after such a long lapse of time should not have been done by the Central Government. Learned counsels for all the parties have relied upon several decisions of the Supreme Court as well as this Court.7. The basis for the claim of the present writ petitioners is the decision of the Ernakulam Bench. That matter related to the question of seniority of those who had appeared in LDCE in 1982 but results were postponed due to supervening circumstances not within the control of those persons. In such peculiar circumstances the Tribunal had directed that their seniority should be fixed on the basis of notional promotion from the date on which the vacancy was available for such category. The Tribunal in the present case has held that the said decision would not operate as res judicata as the cause of action in the present litigation was the subsequent publication dated 1.2.2001 whereas the cause of action for the round of litigation before Ernakulam Bench had arisen much earlier in respect of the examination held in the year 1982. The Tribunal has further indicated that in fact a contrary view had been expressed by the Hyderabad Bench in respect of some of the similar candidates. Even though the Tribunal has given a direction to implement the order passed by the Bangalore Bench it had rightly observed that in such Original Application the persons likely to be affected were neither impleaded in a representative capacity nor in their individual capacity. Similarly the decision of Chandigarh Bench of the Central Administrative Tribunal wherein a direction had been given to implement the decision of the Central Administrative Tribunal Ernakulam was distinguished by the Tribunal by observing that no party likely to be affected had been impleaded and the matter was between the applicants and the Central Government. 8. Learned Addl. Solicitor General appearing for the Central Government has relied very much upon the decision of the Supreme Court in Civil Appeal No.1655 of 1997 (UNION OF INDIA & ANOTHER v. J. SANTHANAKRISHNAN & OTHERS) and other connected matters. It is submitted by him that the said decision relates to the very same question of seniority in the very same Department under the very same rules and therefore the ratio of the said decision should be made applicable and refixation of seniority as has been done by the Central Government being in accordance with the ratio of the said decision should be upheld.9. In the Santanakrishnans case the applicants before the Tribunal were working as Junior Engineers and the next promotional post was that of the Assistant Engineers. As per the existing Recruitment Rules of 1966 the post of Assistant Engineer was filled up entirely on the basis of promotion through a Departmental Qualifying Examination and selection by the Departmental Promotion Committee. However such Rules were superceded by the Telegraph Engineering Service (Group B) Recruitment Rules 1981 (In the present case we are concerned with such later Rules). Such Rules came into effect from 7.5.1981. According to which 2/3rd of the post should be filled up by the officers who qualify in the Departmental Qualifying Examination and the remaining 1/3rd has to be filled up on the basis of LDCE. Even though there was promotion on the basis of Departmental Qualifying Examination through Departmental Promotion Committee in respect of 2/3rd post LDCE could not be held in time nor results could be published due to various legal wranglings in different courts. Ultimately when the dispute reached the Supreme Court while upholding the validity of the Rules and the Note under the Rules the Supreme Court by judgment dated 23.4.1985 directed to give promotion to the successful candidates of 1982 competition examination as Assistant Engineers and accordingly all those applicants were promoted by order dated 17.6.1985. 9.1 The applicants were interpolated between the officers who were promoted under 2/3rd quota. However in the last column of the seniority list under the caption date of DPC or Promotion no dates were mentioned as against such promotees who were promoted on the basis of the LDCE. The applicants made a representation dated 4.10.1991 to give them promotion with effect from 1981. In the seniority list of 6.1.1993 similarly no dates were mentioned relating to the date of promotion. 9.2 In the meantime the Department on 25.9.1990 had introduced an automatic time-bound promotion as Senior Assistant Engineers on completion of 12 years of service as Assistant Engineers. In the above background the applicants had filed an Original Application before the Central Administrative Tribunal Madras for a direction to the Government to treat such applicants as having been promoted with effect from 11.5.1981 and to consequently revise the seniority and also to grant them the consequent time-bound promotion as Senior Assistant Engineers together with appropriate pay and arrears. 9.3 The Madras Bench of the Tribunal by judgment dated 22.1.1996 allowed the Original Application by giving the following directions:-16. In the result the Original Application is allowed in the following terms:1. The applicant will be deemed to have been promoted as Assistant Engineers against 33 1/3% quota of the vacancy for 1981 with effect from 12.9.1982.2. The respondents are directed to show the above date in the seniority list No.16-9/92 STG II dated 6.1.93 for officers in Telegraph Engineering Service Group B.3. The respondents shall take 12.9.1982 as the date of regular service of the applicants as Assistant Engineers for further promotions including the time-bound-promotion as Senior Assistant Engineers.4. The respondents shall notionally fix the pay of the applicants with effect from 12.9.1982 as Assistant Engineers. The applicants will not be entitled to any arrears of pay.9.4 It seems that in a similar matter the Chandigarh Bench of the Central Administrative Tribunal had given a direction that such persons promoted on the basis of the LDCE should be deemed to have been promoted on 11.5.1981 on par with the date of promotion effected in respect of promotees coming within 2/3rd quota.9.5 All such matters were taken to the Supreme Court by the Union of India and by the applicants. The Supreme Court while disposing of the matter observed as follows:-After hearing the learned counsel appearing on either side we are of the view that de hors the niceties of the /legal issues involved as also the interpretation of the relevant rules substantial justice seems to have been rendered by attempting to solve an unprecedent and one time problem which seems to have cropped up on account of delay in holding the examination relating to 33-1/3 percent quota known as Limited Competitive Examination under Rule 2(iii) of the relevant rules and declaration of results after selection. Though so far as the other category pertaining to 66-2/3 percent is concerned the departmental examination was hold in time as scheduled and the results were declared and final results after assessment of ACRs. Came to have been published somewhere in May 1985 and actual promotions were effected in June 1985. It is to resolve any heart burn among this class of promotees in the matter of computing the required minimum period of service for further promotion as Senior Assistant Engineer the Tribunal Bench at Madras has chosen to adopt a device of giving due leavage for completing the process of examination which was hold in March 1982 and processing of the ACRs of six months time and fixed their notional date of promotion as 12.09.1982 The Tribunal in our view has rightly taken care to ensure that by virtue of such notional date of promotion the Department was also not put to any monetary loss and the promotees concerned will not be entitled to any arrears of salary from the date though for other purposes including seniority it was ordered to be counted. The solution adopted appears to be just reasonable and necessary to ensure that the said class of persons are not made to suffer for no fault of theirs....10. Making the aforesaid observations as the main plank of his submission the learned Addl. Solicitor General has submitted that in the present case also the Union of India has done the very same thing as in the present case the Departmental examinations were held in 1987 and 1988 but results were only declared in 2001 and therefore the Department has refixed the seniority of the persons concerned by antedating the seniority of the promotees coming within 1/3rd quota to be filled up on the basis of the LDCE.11. Even though such a submission on the face of it may appear to be fairly simple innocuous and attractive a careful reading of the decision of the Supreme Court in the earlier round of litigation relating to the very same Department very same promotion and recruitment rules indicates that the Supreme Court had approved the ultimate order of the Central Administrative Tribunal Madras because by such order ... substantial justice seems to have been rendered by attempting to solve an unprecedent and one time problem which seems to have cropped up on account of delay in holding the examination relating to 33-1/3 percent quota known as Limited Departmental Competitive Examination under Rule 2(iii) of the relevant rules and declaration of results after selection. 12. A careful reading of the background materials available from the order of the Tribunal indicates that even though such promotees within 1/3rd quota were claiming that their seniority should be counted from the date on which 2/3rd promotees through Departmental Qualifying Examination had been promoted there was no claim made that such promotees coming within 1/3rd quota should be made seniors to the promotees coming within 2/3rd quota. In other words the dispute was practically a dispute between the promotees coming within 1/3rd quota and the Central Government and keeping in view the peculiar facts and circumstances the Madras Bench had adopted a method as could be seen from the following passage found in the order of the Tribunal:-. . . to resolve any heart burn among this class of promotees in the matter of computing the required minimum period of service for further promotion as Senior Assistant Engineer the Tribunal Bench at Madras has chosen to adopt a device of giving due leavage for completing the process of examination which was hold in March 1982 and processing of the ACRs of six months time and fixed their notional date of promotion as 12.09.1982. The Tribunal in our view has rightly taken care to ensure that by virtue of such notional date of promotion the Department was also not put to any monetary loss and the promotees concerned will not be entitled to any arrears of salary from the date though for other purposes including seniority it was ordered to be counted. The solution adopted appears to be just reasonable and necessary to ensure that the said class of persons are not made to suffer for no fault of theirs.13. In the present case however the factual matrix appears to be different. In the present case LDCE had been held during the year 1987 and 1988 and some persons had been promoted on that basis. The writ petitioners (Respondent Nos.6 7 9 & 11 in the O.A.) even though they had appeared at such examination had not been promoted and subsequently they got their promotion in 1994 onwards by the normal method coming within 2/3rd quota. On the other hand the applicants who are the contesting respondents in both the writ petitions had also been promoted earlier on the basis of the Departmental Qualifying Examination within the very same 2/3rd quota. It is not that the results of the examination held during 1987 and 1988 had been stayed or not published. On the basis of such examination some persons had been promoted and others had not been promoted. It may be that this was on the basis of the wrong calculation made by the Department but the glaring fact remains that even though the writ petitioners (Respondent Nos.6 7 9 & 11 in the O.A.) had appeared at the examination they were not accorded promotion and on the other hand they had accepted the promotion offered to them through the normal method within the quota of 2/3rd. The process adopted by the Central Government in 2001 by antedating the seniority of such persons on the ground that they had appeared in the competitive examination in 1987 and had qualified has the effect of unsettling the seniority of employees which had already been settled. The effect of the decision decided by the Supreme Court was to give notional date of promotion from an earlier date which in fact affected none not even the Central Government whereas the action now taken by the Department has the effect of affecting all other promotees who were already holding the promotional post on the basis of regular promotion.14. Learned counsel appearing for the writ petitioners (Respondent Nos.6 7 9 & 11 in the O.A.) submitted that as per the Rules the seniority has to be counted by applying the principle of rotation and therefore he has submitted that the date of holding such competitive examination should be considered as the crucial date.15. Clause 2(iii) of Appendix I relates to inter-se seniority. It only means that upon being promoted seniority shall be in the ratio of 2:1 starting with the officers selected by the method of selection by the Departmental Promotion Committee on the basis of Departmental Qualifying Examination. Reading of such clause as a whole only means that seniority has to be fixed between the promotees in the above ratio of 2:1 i.e. two promotees coming within 2/3rd quota would be followed by one promotee coming within the merit quota. It only relates to seniority among the promotees promoted on the basis of the same qualifying examination. However it does not contemplate that if the actual promotion takes place later on such promotion can be antedated to the date of the holding of such competitive examination. If the facts of the present case are examined it appears that the writ petitioners (Respondent Nos.6 7 9 & 11 in the O.A.) were actually promoted only from 1993-94 or 1994-95 onwards whereas the applicants before the Tribunal had been promoted much earlier. If the persons who were not promoted immediately even though they had qualified in the LDCE they could have ventilated their grievance. Not only they had kept quiet at that time but they had accepted the promotion subsequently without any demur.16. In a very recent decision reported in (2006) 11 SCC 709 (COl.B.J. AKKARA (RETD) v. GOVERNMENT OF INDIA & OTHERS) the Supreme Court has observed that mere implementation of some stray decision of a Tribunal by the Central Government would not mean that the principle in such decision becomes binding for all purposes even though such decision might have become final for the parties concerned. In the present case the Tribunal has rightly distinguished the orders passed by the other Benches of the Central Administrative Tribunal. 17. Keeping in view the peculiar facts and circumstances of this case which have been noticed earlier we do not find there is any scope to interfere with the decision of the Central Administrative Tribunal. The writ petitions are therefore dismissed. No costs. Consequently the connected miscellaneous petitions are closed.