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



K. Thangamani v/s The Principal Secretary / Special Commissioner, Department of Integrated Child Development Services Scheme, Tharamani & Others


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Company & Directors' Information:- S D SERVICES PVT LTD [Active] CIN = U51109AS1998PTC005293

Company & Directors' Information:- H AND B SERVICES LIMITED [Strike Off] CIN = U72900MH2004PTC145775

Company & Directors' Information:- C & R SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74140KA1996PTC019645

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Company & Directors' Information:- A. H. SERVICES PRIVATE LIMITED [Active] CIN = U74990MH2009PTC193917

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Company & Directors' Information:- J. S. P. SERVICES PRIVATE LIMITED [Active] CIN = U63040DL1996PTC075731

Company & Directors' Information:- INTEGRATED SERVICES PRIVATE LIMITED [Active] CIN = U74140GJ2005PTC047247

Company & Directors' Information:- INDIA SERVICES LIMITED [Liquidated] CIN = U99999TN1946PLC000976

Company & Directors' Information:- U M S SERVICES LIMITED [Active] CIN = U03210TZ1982PLC001208

Company & Directors' Information:- A T E SERVICES LIMITED [Strike Off] CIN = U74140MH2001PTC132923

Company & Directors' Information:- SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL1996PTC078465

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Company & Directors' Information:- J & J INTEGRATED SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999KA2011PTC061528

Company & Directors' Information:- A R SERVICES PRIVATE LIMITED [Active] CIN = U00000DL2001PTC109578

Company & Directors' Information:- J AND J SERVICES PRIVATE LIMITED [Active] CIN = U51900MH1995PTC092554

Company & Directors' Information:- L B D SERVICES PRIVATE LIMITED [Active] CIN = U00359BR1991PTC004694

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Company & Directors' Information:- M P SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74999PN1999PTC013531

Company & Directors' Information:- B I N A R Y SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC103072

Company & Directors' Information:- M C SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74999PN1999PTC013532

Company & Directors' Information:- D & D SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U51909DL1998PTC093967

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Company & Directors' Information:- G P SERVICES PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC037683

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Company & Directors' Information:- S S D SERVICES PRIVATE LIMITED [Active] CIN = U74910RJ1996PTC012694

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Company & Directors' Information:- S AND D INTEGRATED PRIVATE LIMITED [Active] CIN = U74999MH2013PTC249551

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Company & Directors' Information:- R M E-SERVICES PRIVATE LIMITED [Active] CIN = U72300DL2007PTC166470

Company & Directors' Information:- A Y SERVICES PRIVATE LIMITED [Active] CIN = U74140DL2012PTC239759

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Company & Directors' Information:- V. S. SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2012PTC233958

Company & Directors' Information:- S & V SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2015PTC287145

Company & Directors' Information:- A R J SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2015PTC286948

Company & Directors' Information:- M K R SERVICES PRIVATE LIMITED [Strike Off] CIN = U93000DL2012PTC242159

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Company & Directors' Information:- V J SERVICES PRIVATE LIMITED [Strike Off] CIN = U29242GJ2013PTC074510

Company & Directors' Information:- N I SERVICES PRIVATE LIMITED [Strike Off] CIN = U64202KL2000PTC014355

Company & Directors' Information:- 7-A SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2019PTC359011

Company & Directors' Information:- L K E SERVICES PRIVATE LIMITED [Active] CIN = U74999RJ2021PTC073635

Company & Directors' Information:- F I SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2001PTC113001

Company & Directors' Information:- C R D SERVICES PVT LTD [Active] CIN = U72300AS1988PTC003097

Company & Directors' Information:- B I M SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140KA1974PTC002694

Company & Directors' Information:- T Q M SERVICES PVT. LTD. [Strike Off] CIN = U74140DL1999PTC101341

Company & Directors' Information:- B AND M SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140MH1977PTC019880

Company & Directors' Information:- M J B E-SERVICES PRIVATE LIMITED. [Strike Off] CIN = U72400DL2006PTC150832

Company & Directors' Information:- CHILD & CO PVT LTD [Strike Off] CIN = U51909WB1950PTC019001

Company & Directors' Information:- DEVELOPMENT SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74210TN1972PTC006204

    W.P.(MD). No. 7583 of 2013

    Decided On, 23 November 2020

    At, Before the Madurai Bench of Madras High Court

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

    For the Petitioner: M. Solaisamy, Advocate. For the Respondents: R1 to R3, P. Mahendran, Addl. Govt. Pleader. For the Respondents: R4, A. Nataraj, Advocate.



Judgment Text

(Prayer: Writ Petition under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus, calling for the records from the 2nd respondent in his proceedings in Se.Mu.Na.Ka.No.1227/A1/2012, dated 27.06.2012 and quash the same and consequently, directing the 2nd respondent to appoint the petitioner as Anganwadi Worker at Markkaanathapuram Centre, Sttur Taluk, Virudhunagar District, by considering her representation, dated 13.07.2012.)1. The appointment of the 4th respondent, as Anganwadi Worker, is under challenge in the present Writ Petition.;2. The learned counsel appearing for the petitioner made a submission that the petitioner is fully qualified for appointment to the post of Anganwadi Worker. She had completed 'First Aid and Mother-Child Health Training'. This apart, the petitioner has completed 'Senior Grade' in English and Junior grade in Tamil Typewriting. The petitioner passed 'Office Automation' in Compute Education also. Thus, she is fully qualified for appointment to the Post of Anganwadi worker.3. The grievances of the writ petitioner is that she also belongs to the same village and the writ petitioner is senior to the 4th respondent as well as in employment registration. Inspite of the fact that the writ petitioner is qualified in a better manner and the senior in Employment Seniority, her case was not considered and the 4th respondent was appointed.4. The process of selection can be questioned by the candidates only if there is any illegality, corrupt activities or otherwise. Mere eligibility or higher qualifications would not confer any right on the candidates to seek appointment to a particular posts. The Courts are bound to verify whether the procedures contemplated are followed or not. A fair procedure is followed for selection to the post of Anganwadi worker, then, the Court cannot interfere with the decision taken by the Appointment Committee, in the matter of selecting candidates. The Selection Committee once followed the procedures and selected the candidates, the said selection cannot be questioned in a routine manner or on the ground that the other candidates are possessing higher qualifications or better eligibility.5. The counter filed by the 3rd respondent reveals that the Writ Petitioner also participated in the process of selection. The details of procedures followed by the Selection Committee under the Chairmanship of the Deputy Collector, Virudhunagar, is narrated in the counter itself. Para 8 of the counter reads as under :-“8. It is submitted that at this juncture, it is necessary to extract the primary required contingencies to be a Anganwadi Worker as follows:-(I) The candidates shall pass S.S.L.C., (10th Std.,)(ii) The candidates shall have the age between 25 to 35 (For widows 4)(iii) The candidates shall be the resident of the area where the Anganwadi Centre is located.In view of the above said conditions, among all other candidates the 4th respondent has absolutely fulfilled the eligible conditions as well as she had performed well in the interview comparing with other candidates. The selection committee will select the candidates not only based on the required conditions, but also the way they performed in the interview with regard to the handling of child, understanding of general child psychology and on all other aspects. In so far as the petitioner is concerned, except the primary conditions, she had not performed well in the interview and also she had not satisfied the selection committee as well. But the 4th respondent had fulfilled the primary recovered conditions and also satisfied the selection committee as well. Then only the 4th respondent was duly selected by the selection committee and subsequently the appointment

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order in Se.Mu.Na.Ka.No.1227/A1/2012, dated 27.06.2012 by the 2nd respondent.”6. In view of the fact that the process of selection was conducted by following the procedures and the Writ Petitioner also had participated in the process of selection, now there is no acceptable grounds so as to interfere with the selection and to consider the relief sought for. Accordingly, the writ petition stands dismissed. No costs.
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