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Manish Sahu & Another v/s Union of India & Others

    Civil Appeal No. 10574, 10575-10576, 10577 of 2017 (@ Special Leave Petition (C) No. 16155, 16298-16299, 16314 of 2017)

    Decided On, 17 August 2017

    At, Supreme Court of India


    For the Appellants: Manoj K. Mishra, Umesh Dubey, Vijay Manohar Sahai, Prashant Kumar, E. Siddharth Rao, Advocates. For the Respondents: V. Shekhar, Sr. Advocate, Shashi Kiran, K. Krishna Kumar, Satish Chandra, Advocates.

Judgment Text

Kurian Joseph, J.

Leave granted.

2. The appellants approached this Court, aggrieved by the order passed by the High Court decli

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ing to interfere with the cancellation of selection for appointment to the post of Diploma Trainees and Technician Trainees under the second respondent-Hindustan Aeronautics Ltd. (HAL) at Kanpur in terms of Advertisement No. 2 of 2011.3. On 31.07.2017, this Court passed the following order :-"Learned senior counsel appearing for the Hindustan Aeronautics Limited (HAL) submits that there is neither any requirement nor any recruitment for the post for which the petitioners had been selected.Learned senior counsel is directed to get instruction, within two weeks, as to whether, in such a case, in the event of any future recruitment to those posts without accommodating the petitioners why there shall be any further recruitment."4. Mr. V. Shekhar, learned senior counsel appearing for the second respondent - HAL has got written instruction by way of letter dated 14.08.2017, which reads as under :-"The Hindustan Aeronautics Limited-Transport Aircraft Division, Kanpur is not going for recruitment in near future against the Post(s) of Diploma Trainees and Technician Trainees as projects like IJT/MTA are yet to be materialized."5. In the above circumstances, these appeals are disposed of, making the proposal in the second paragraph of the order dated 31.07.2017, as extracted above, absolute.No costs.

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