Conducting Separate Interviews For General And Reserved Category Candidates Wholly Illegal

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The Supreme Court observed that the process of conducting separate interviews for general and reserved category candidates is wholly illegal.

The bench comprising Justice L. Nageswara Rao and Justice Hemant Gupta observed thus while taking note that separate interviews were conducted in respect of appointment to the post of Assistant Professor in the Department of Education in the International Centre for Distance Education and Open Learning, Shimla.

The bench was considering an appeal filed by a person, who was appointed against post meant for OBC category, against the High Court order which allowed a writ petition filed by a candidate challenging his appointment.

Referring to Vikas Sankhala v. Vikas Kumar Agarwal, the bench observed that reserved category candidate can be treated as unreserved category candidate provided such candidate did not avail any other special concession.

The bench then observed that the selection process conducted by the University cannot be said to be fair and reasonable. The University was then directed to re-examine the selection process by constituting an Expert Committee.

Source Livelaw.com