IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 1600/2013
  
  
  
  GAUTAM KUMAR AND ANR ..... Petitioners
  
  Through: Mr. Vikram Mehta, Mr. Arjun Natarajan and Mr. Anshuman
  Srivastava, Advocates
  
  
  
  
versus
  
  
  
  OIL AND NATURAL GAS CORPORATION LTD
  
  AND ANR. ..... Respondents
  
  Through : Mr. Ashwani K. Dubey, Advocate for R-2
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
  
  
   O R D E R
  
   13.03.2013
  
  
  
  CM No.3018/2013
  
  Allowed subject to just exceptions.
  
  W.P.(C) 1600/2013
  
  The grievance of the petitioners is that, respondent no.1 has
  excluded the petitioners for appointment to the post of Graduate Trainee
  on the purported ground that the qualification obtained by him is not
  equivalent to a two years MBA course.
  
  It is averred that the petitioners have obtained a degree in Post
  Graduate Diploma Management Course (in short PGDM) from the Goa Institute
  of Management (in short GIM). It appears that pursuant to an
  
  W.P.(C) 1600/2013 Page 1 of 3
  
  advertisement issued by respondent no.1 being advertisement no.3/2012,
  the petitioners made an application. Pursuant to which, they were
  invited to take a written examination.
  
  It is the case of the petitioner that they qualified the written
  examination and consequently were called for an interview. The
  petitioners aver that just before the interview, they were informed
  albeit orally by the Selection Panel that they would not be interviewed
  
  as the degree obtained by them was not equivalent to a full time two years MBA course. The learned counsel for the petitioner says that this
  reasoning is flawed. He has referred me to the down load from the
  website of respondent no.2 i.e., Association of Indian Universities (in
  short A.I.U.), which has granted equivalence to the PGDM course offered
  by various universities including that offered by GIM with MBA.
  
  It is the case of the petitioner that even prestigious institutions,
  such as, IIMs at Ahmedbad, Lucknow, Indore and Bangalore offer PGDM
  courses, which are equated, with a full time two years MBA course.
  
  It is the petitioner?s case that, they had been informed of their
  rejection on 29.01.2013 pursuant to which a legal notice was issued to
  respondent no.1, on 06.02.2013. The petitioners aver that, despite
  which, no corrective course has been adopted by respondent no.1.
  
  Issue notice to the respondents.
  
  Mr. Dubey accepts notice on behalf of respondent no.2.
  
  On steps being taken, notice shall issue to respondent no.1.
  
  Counter affidavit, if any, be filed within four weeks. Rejoinder
  thereto, be filed before the next date of hearing.
  
  W.P.(C) 1600/2013 Page 2 of 3
  
  
  
  List on 15.07.2013.
  
  In view of the above, till the next date of hearing, status quo as
  of today, will be maintained qua two posts of Graduate Trainee. It is
  made clear that this interim protection is being granted premised on the
  ground that all posts of Graduate Trainees has not been filled up.
  
  Dasti under the signatures of the Court Master.
  
  
  
  
  
  RAJIV SHAKDHER, J
  
  MARCH 13, 2013
  
  Yg
  
  
  
  W.P.(C) 1600/2013 Page 3 of 3
  
  
  
  $ 23