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Rajasthan High Court
Dilip Joshi vs Raj Civil Service Appe Tribu&Ors on 4 August, 2010
    

 
 
 

 	                In the High Court of Judicature for Rajasthan 
				                 Jaipur Bench 
					                  **

Civil Writ Petition No.10013/2010
Dilip Joshi Versus State & Ors

Date of Order ::: 04/08/2010

Hon’ble Mr. Justice Ajay Rastogi

Mr. Pratap S.Sirohi, for petitioner
After making submissions for some times, learned Counsel, on instructions, wants to withdraw the writ petition with the liberty to make fresh representation espousing his grievance before competent authority.
Consequently, writ petition stands disposed of as withdrawn with liberty (supra). However, if representation is made, it is expected from the competent authority to independently examine it in terms of their own policy without being influenced by observations made by Appellate Tribunal under order dt.12/07/2010 and decide expeditiously in accordance with law by a speaking order and communicate it to the petitioner.

(Ajay Rastogi), J.

K.Khatri/p1/
10013CW2010Aug4DsLbrtyRp.doc


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