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Allahabad High Court
Amit Kumar Singh vs State Of U.P. & Ors. on 15 June, 2010
Court No. - 40

Case :- WRIT - A No. - 34920 of 2010

Petitioner :- Amit Kumar Singh
Respondent :- State Of U.P. & Ors.
Petitioner Counsel :- Ashwani Shukla,Ashish Kumar Gupta
Respondent Counsel :- C.S.C.

Hon'ble Krishna Murari,J.

Heard learned counsel for the petitioner and learned standing
counsel.

The petitioner was working as Junior Clerk in Pandit Deen Dayal
Upadhyaya Government Hospital, Varanasi. He has been
transferred on the same post in the office of the Chief Medical
Officer, Varanasi.

It is very well settled that the transfer is an incidence of service
and scope for interference by this Court is very limited. In the
present case the petitioner has not even been transferred outside
the District but simply from one hospital in the same district to the
office of the Chief Medical Officer.

There is absolutely no ground or reason for this Court to interfere
in such an order.

The petition accordingly fails and is dismissed.

Order Date :- 15.6.2010
AKJ


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