Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Banshidhar Pathak vs State Of U.P. & Ors. on 16 June, 2010
Court No. - 21

Case :- WRIT - A No. - 34978 of 2010

Petitioner :- Banshidhar Pathak
Respondent :- State Of U.P. & Ors.
Petitioner Counsel :- Indra Raj Singh,Arvind Upadhyaya
Respondent Counsel :- C.S.C.

Hon'ble Sabhajeet Yadav,J.

It is stated that in respect of grievance of the petitioner, he has already made a
representation on 9.3.2010 before District Inspector of Schools, Azamgarh
contained in Annexure no. 11 of the writ petition. In case, such representation
is pending before District Inspector of Schools, Azamgarh, he is directed to
decide the same by passing a reasoned speaking order within a period of six
weeks from the date of production of certified copy of the order of this Court.

With the aforesaid observations and directions, the writ petition is disposed of
finally.

Order Date :- 16.6.2010
Pratima


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.100 seconds.