w w w . L a w y e r S e r v i c e s . i n



E. Ganapathy & Another v/s The General Manager, Appointment Section) Tamil Nadu State Transport Corporation, Thirunelveli Region, Thirunelveli & Others


Company & Directors' Information:- TRANSPORT CORPORATION OF INDIA LIMITED [Active] CIN = L70109TG1995PLC019116

Company & Directors' Information:- A S TRANSPORT PRIVATE LIMITED [Active] CIN = U60222TN1981PTC008886

Company & Directors' Information:- B K B TRANSPORT PRIVATE LIMITED [Active] CIN = U50300JH1990PTC004226

Company & Directors' Information:- M Y TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63090UP2002PTC026917

Company & Directors' Information:- V K TRANSPORT PRIVATE LIMITED [Active] CIN = U22219GJ1997PTC032421

Company & Directors' Information:- G S TRANSPORT PVT LTD [Active] CIN = U63090WB1989PTC047780

Company & Directors' Information:- G B TRANSPORT (INDIA) PVT LTD [Active] CIN = U63090WB1979PTC032170

Company & Directors' Information:- V A TRANSPORT PRIVATE LIMITED [Active] CIN = U45202WB1996PTC081673

Company & Directors' Information:- H R T TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63031DL1999PTC102593

Company & Directors' Information:- G M TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60100MH1994PTC076183

Company & Directors' Information:- G L TRANSPORT PRIVATE LIMITED [Active] CIN = U60200CH2010PTC032269

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231OR2006PTC027280

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231DL2006PTC149707

Company & Directors' Information:- V. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U63090DL2004PTC125632

Company & Directors' Information:- C AND M TRANSPORT P LTD [Active] CIN = U60300MH1994PTC078458

Company & Directors' Information:- G R C TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1988PTC044164

Company & Directors' Information:- E C TRANSPORT LTD [Active] CIN = U63090WB1987PLC043252

Company & Directors' Information:- D G R TRANSPORT PRIVATE LIMITED [Active] CIN = U60231TZ2010PTC016521

Company & Directors' Information:- P T TRANSPORT PVT LTD [Strike Off] CIN = U63090WB1989PTC046423

Company & Directors' Information:- TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230OR2007PTC009590

Company & Directors' Information:- C R TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63090DL2002PTC115826

Company & Directors' Information:- A P M TRANSPORT COMPANY LIMITED [Strike Off] CIN = U60231KL1998PLC012555

Company & Directors' Information:- T. G. TRANSPORT PRIVATE LIMITED [Active] CIN = U02710CT2004PTC017051

Company & Directors' Information:- J. T. TRANSPORT PRIVATE LIMITED [Active] CIN = U63031WB2007PTC112457

Company & Directors' Information:- R S R TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TZ1961PTC000392

Company & Directors' Information:- A & A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63010TN2008PTC070171

Company & Directors' Information:- S P TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059085

Company & Directors' Information:- A B TRANSPORT PRIVATE LIMITED [Active] CIN = U60221RJ2000PTC016701

Company & Directors' Information:- G. G. TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210AS2008PTC008576

Company & Directors' Information:- A P K TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60221TN2005PTC058057

Company & Directors' Information:- S P S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090WB1997PTC085564

Company & Directors' Information:- TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210TN1938PTC003051

Company & Directors' Information:- A G L TRANSPORT PRIVATE LIMITED [Active] CIN = U63090TN2005PTC056306

Company & Directors' Information:- W M TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210DL2001PTC113547

Company & Directors' Information:- B V M TRANSPORT CO. PRIVATE LIMITED [Strike Off] CIN = U00739KA1998PTC024103

Company & Directors' Information:- A O TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U99999MH1960PTC011783

Company & Directors' Information:- M R TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1987PTC042118

Company & Directors' Information:- P P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090DL2003PTC119167

Company & Directors' Information:- D D J TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210PB1996PTC019190

Company & Directors' Information:- M M TRANSPORT PVT LTD [Strike Off] CIN = U60231PB1979PTC004031

Company & Directors' Information:- J P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60231PB1997PTC019652

Company & Directors' Information:- N P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090OR2012PTC015128

Company & Directors' Information:- A N G TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60300MH2013PTC246013

Company & Directors' Information:- L M A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090MH2002PTC135727

Company & Directors' Information:- K. G. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U74999MH2017PTC301073

Company & Directors' Information:- B S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63040TG2015PTC097190

Company & Directors' Information:- K AND A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60200HP2010PTC031455

Company & Directors' Information:- K. C. TRANSPORT PRIVATE LIMITED [Active] CIN = U63030JK2017PTC009897

Company & Directors' Information:- S N TRANSPORT PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200DL2014PTC264029

Company & Directors' Information:- R J TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63010DL2013PTC248305

Company & Directors' Information:- S. K. T. TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230MP2012PTC028886

Company & Directors' Information:- M-D REGION INDIA PRIVATE LIMITED [Active] CIN = U74999UP2019PTC115616

Company & Directors' Information:- D C V TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210TZ1960PTC000375

Company & Directors' Information:- P V E TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TN1961PTC004682

Company & Directors' Information:- THE TRANSPORT COMPANY LIMITED [Dissolved] CIN = U99999MH1940PLC010301

    W.P.(MD).Nos. 12087 & 12090 of 2014 & MP(MD)Nos. 1 & 1 of 2014

    Decided On, 05 November 2020

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioners: A. John Vincent, Advocate. For the Respondents: R1, K. Sathiyasingh, Standing Counsel, R2 & R3, P. Mahendran, Additional Government Pleader.



Judgment Text

(Prayer in W.P.(MD)No.12087 of 2014: Writ Petition filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus, to call for the records pertaining to the interview call letter as per proceedings in Ku.No.12033/Niya7/TNSTC/Thili/2014, dated 01.02.2014 and quash the same as to the onerous condition of requirement of apprenticeship with Tamil Nadu State Transport Corporation and consequently direct the first respondent to issue the appointment order to the petitioner as Technician/Fitter in State Transport Corporation of the first respondent.Prayer in W.P.(MD)No.12090 of 2014: Writ Petition filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus, to call for the records pertaining to the interview call letter as per proceedings in Ku.No.12033/Niya7/TNSTC/Thili/2014, dated 01.02.2014 and quash the same as to the onerous condition of requirement of apprenticeship with Tamil Nadu State Transport Corporation and consequently direct the first respondent to issue the appointment order as Technician/Mechanic (Motor Vehicle) in State Transport Corporation of the first respondent.)Common Order:The interview call letter issued to the writ petitioners, in proceedings, dated 01.02.2014, is under challenge in these writ petitions. Further, a direction is sought for to direct the first respondent to issue a assessment order of the writ petitioners as Technician/Fitter and Technician/Mechanic (Motor Vehicle) in the State Transport Corporation of the first respondent.2. The writ petitioners state that the first respondent conducted the process of selection for appointment to the post of Fitter and Mechanic (Motor Vehicle) in the State Transport Corporation.3. The learned counsel appearing on behalf of the writ petitioners made a submission that the petitioners are fully qualified for appointment to the post of Fitter and Mechanic (Motor Vehicle) in the State Transport Corporation. The petitioners participated in the process of interview along with the original documents. The claim of the writ petitioners are that they underwent apprenticeship training under the Apprentice Trainee Act in the company, in which, apprenticeship training was taken as a recognised one by the National Council for Vocational Training (NCVT). However, the respondents have not considered the case of the writ petitioners based on the apprenticeship training underwent by them.4. Mere inviting a candidate for interview or process of selection could not confer any right to seek appointment. The call letter issued by the respondents would not be a ground to seek appointment. No doubt, the writ petitioners participated in the process of interview, but, they were not selected. The writ petitioners cannot claim that they underwent apprenticeship training and therefore, they must be appointed. Mere apprenticeship training would not confer any right to claim any priority. Apprenticeship trainining is provided under the Apprenticeship Act to get skill in a particular job. However, the said apprenticeship training is not a conclusive factor for the purpose of securing appointment.5. All appointments are to be made strictly in accordance with the rules in force. Opportunity to participate in the process of selection was provided to the writ petitioners, however, they were not selected. The non-selection is questioned on the ground that the respondents had not considered the apprenticeship training underwent by the petitioners. There cannot be any priority for apprenticeship trainee unless the rules provides for such priority. Apart from this, mere apprenticeship trainees cannot be a ground to appoint the persons. The process of selection is to be conducted with reference to the recruitment notification issu

Please Login To View The Full Judgment!

ed and in accordance with the rules governing the post for which, the selection process is conducted.6. This being the principles to be followed, the writ petitioners have not established any acceptable legal grounds for the purpose of granting the relief as such sought for in these writ petitions.7. Accordingly, these writ petitions stand dismissed. No costs. Consequently, connected miscellaneous petitions are closed.
O R