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T. Parashuram & Others v/s Tamil Nadu Electricity Board Engineers' Sangam, Reg. No. 124/MDS, Represented by its General Secretary V.S. Sampath Kumar, Chennai & Others

    W.A. No. 487 of 2019 & C.M.P. No. 4303 of 2019

    Decided On, 19 February 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE K.K. SASIDHARAN & THE HONOURABLE MR. JUSTICE P.D. AUDIKESAVALU

    For the Appellants: Naveen Kumar Murthi, Advocate. For the Respondents: R1, Sundarnarayan, R3 & R4, P.R. Dhilipkumar, Advocate.



Judgment Text

(Prayer: Writ Appeal filed under Clause 15 of Letter Patent, praying to set aside the order dated 21.12.2018 of the Learned Judge made in W.M.P. No. 29334 of 2018 in W.P. No. 25224 of 2018.)

P.D. Audikesavalu, J.

The intra-Court Appeal arises out of the order dated 21.12.2018 passed by Learned Judge of this Court in W.M.P. No. 29334 of 2018 in W.P. No. 2522

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4 of 2018. The Appellants, who were not a party to the Writ Petition were granted leave to file the Appeal by order dated 13.02.2019 in C.M.P. No. 3697 of 2019. In view of the limited nature of dispute, the Writ Appeal is taken up for final disposal by consent of parties at the time of admission itself.

2. We have heard Mr. Naveen Kumar Murthi, Learned Counsel appearing for the Appellants, Mr. Sundarnarayan, Learned Counsel appearing for the First Respondents, Mr. P.R. Dhilipkumar, Learned Counsel appearing on behalf of the Third and Fourth Respondents and perused the materials placed on record, apart from the pleadings of the parties.

3. The First Respondent is the Tamil Nadu Electricity Board Engineers' Sangam and the Second Respondent is one of its members. The First and Second Respondents have filed W.P. No. 25224 of 2018 challenging the notification dated 22.06.2017 inviting applications by open advertisement and also getting list from the employment exchange for filling up 300 posts of Assistant Engineer (Electrical) and 25 posts of Assistant Engineer (Civil) in the Third Respondent, viz., the Tamil Nadu Generation and Distribution Corporation Limited (hereinafter referred to as 'TANGEDCO' for short) and to consequentially restrain the TANGEDCO from directly recruiting any Assistant Engineers (Electrical) without promoting the Junior Engineers Grade-II to the post of Junior Engineers Grade-I in the distribution section and the Assistant Engineers (Electrical), Junior Engineers Grade-I and Junior Engineers Grade-II in the other areas of the TANGEDCO in certain specified ratios. The First and Second Respondent in W.M.P. No. 29934 of 2018 had sought for ad-interim stay restraining the selection process held under the impugned notification dated 22.06.2017 for 300 posts of Assistant Engineers (Electrical), pending disposal of the Writ Petition. The interim order granted in that application was made absolute by the Learned Judge on 21.12.2018 and closed W.M.P. No. 29334 of 2018 with a direction to list the Writ Petition after six weeks.

4. It is submitted by the Learned Counsel appearing for the Appellants that the Appellants have also filed an application in W.M.P. No. 3473 of 2019 for impleading themselves in W.P. No. 25224 of 2018 as they would be prejudicially affected if the relief sought in the Writ Petition is granted. It is further submitted that the Appellants have been constrained to prefer this Appeal against the interim order as it virtually curtails their right for being appointed till the disposal of the Writ Petition, more so when the same has been passed without hearing them.

5. Having regard to the aforesaid submissions made, we are of the considered view that it would suffice to restrict the interim order passed in W.M.P. No. 29334 of 2018 in W.P. No. 25224 of 2018 till 15.04.2019 and re-open that application for all the parties including the Appellants to make their respective submissions before passing any final order in that application. It is also open to the Learned Judge hearing the Writ Petition to dispose the main Writ Petition itself, if deemed appropriate or decide about the necessity to extend the interim order after 15.04.2019, if not otherwise decided earlier.

6. The Writ Appeal is allowed on the aforesaid terms. No costs. Consequently, the connected Miscellaneous Petition is closed
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