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Baby S.Supriya vs Travancore Devaswom Board on 28 May, 2010

Kerala High Court
Baby S.Supriya vs Travancore Devaswom Board on 28 May, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 16535 of 2010(N)



1. BABY S.SUPRIYA
                      ...  Petitioner

                        Vs

1. TRAVANCORE DEVASWOM BOARD
                       ...       Respondent

                For Petitioner  :SRI.SHABU SREEDHARAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :28/05/2010

 O R D E R
                      ANTONY DOMINIC, J.
                    ================
                W.P.(C) NO. 16535 OF 2010 (N)
                =====================

             Dated this the 28th day of May, 2010

                          J U D G M E N T

By Ext.P1 general transfer order, petitioner is transferred

from Board Office, Thiruvananthapuram to Varkala Group as

Administrative Officer, Varkala. Aggrieved by the transfer, she

says she has filed Ext.P2 appeal before the 1st respondent and

seeks an order for the expeditious disposal of the appeal.

2. If as stated by the petitioner, an appeal has been filed

and is received and is pending, it is directed that the 1st

respondent shall consider the appeal and pass appropriate orders

thereon. This shall be done, as expeditiously as possible, at any

rate within 10 days of production of a copy of this judgment along

with a copy of this writ petition.

Writ petition is disposed of as above.

ANTONY DOMINIC, JUDGE
Rp

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