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Shaik Musthapha Saheb Vs. State of Andhra Pradesh and Ors.

[Civil Appeal No. 12857 of 2017 arising out of SLP (C) No.14860/2017]

[C.A. No(S).12866/2017 @ SLP (C) No.15131/2017]

[C.A. No(S).12858-12865/2017 @ SLP (C) Nos.14933-14940/2017]

[C.A. No(S). 12867/2017 @ SLP (C) No.24865/2017 @ Diary No.19902/2017]

[C.A. No(S).12868/2017 @ SLP (C) No.15577/2017]

[C.A. No(S).14983/2017 @ SLP (C) No. 25238/2017 @ Diary No.26666/2017]

KURIAN, J.

1. Diary No.26666/2017 is taken on Board.

2. Permission to file special leave petition(s) is granted.

3. Delay condoned.

4. Leave granted.

5. The issue pertains to the claim made by the appellant(s) for continuance in service up to 60 years of age. The connected matters, viz. Civil Appeal No. 10273 of 2017 & batch, have been disposed of by this Court vide Judgment dated 09.08.2017.

6. Therefore, these appeals are disposed of in terms of the above referred Judgment.

7. Pending application(s), if any, shall stand disposed of.

8. There shall be no order as to costs.

.......................J. [KURIAN JOSEPH]

.......................J. [R. BANUMATHI]

NEW DELHI;

SEPTEMBER 14, 2017.

Item Nos.14, 15 & 16 Court No.5 Section XII-A

Supreme Court of India

Record of Proceedings

Shaik Musthapha Saheb Vs. The State of Andhra Pradesh and Ors.

Petition(s) for Special Leave to Appeal (C) No(s). 14860/2017 (Arising out of impugned final judgment and order dated 08-03-2017 in WP No. 1986/2017 passed by the High Court of Judicature At Hyderabad For The State of Telangana and The State of Andhra Pradesh)

(With Appln(S) For Exemption from Filing C/C of the Impugned Judgment on IA 1/2017) with SLP (C) No. 14933-14940/2017 (XII-A) SLP (C) No. 15131/2017 (Xii-A) Diary No(S). 19902/2017 (Item No.15)

(With IA No.87663/2017-Condonation of Delay in Filing and IA No.87666/2017-Exemption From Filing C/C of The Impugned Judgment and IA No.87665/2017-Condonation of Delay in Refilling) SLP (C) No.15577/2017 (Item No.16) (For Exemption From Filing C/C of The Impugned Judgment On IA 41992/2017[ To Be Taken Up Along with SLP(C)No.14860/2017 ]) Diary No.26666/2017 (With I.A. Nos.89079, 89080, 89081 & 89082)

Date: 14-09-2017

These matters were called on for hearing today.

CORAM:

HON'BLE MR. JUSTICE KURIAN JOSEPH

HON'BLE MRS. JUSTICE R. BANUMATHI

For Petitioner(s)

Mr. Y. Raja Gopala Rao, AOR

Mr. K. Sharat Kumar,Adv.

Mr. Y. Vismai Rao,Adv.

Mr. Sumanth Nookala, AOR

Mr. Goli Raman K.,Adv.

For Respondent(s)

Ms. Prerna Singh,Adv.

Mr. Guntur Prabhakar, AOR

UPON hearing the counsel the Court made the following

O R D E R

Diary No.26666/2017 is taken on Board. Permission to file special leave petition(s) is granted. Delay condoned.

Leave granted.

The appeals are disposed of in terms of the signed judgment.

Narendra Prasad

Renu Diwan

Court Master

Asst. Registrar

Signed "Non-Reportable" Judgment is placed on the file



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