Service Matters

Held, Selection in respect of 3295 posts was undertaken in accordance with the directions issued by this Court in Ashish Kumar Yadav and Ors. vs. State, (2018) 17 SCC 398, State Government and its functionaries were obliged to go strictly in order of merit and apply the principle of reservation with the availability of 3295 additional posts, in the re-working exercise, if the candidates who were already selected against reserved posts were entitled to be considered against open category posts, that exercise cannot be termed as illegal or invalid on any count.

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