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Patna High Court – Orders
Irfan Ahmad vs The State Of Bihar &Amp; Ors on 9 August, 2010
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                              CWJC No.3974 of 2010
1. S. IRFAN AHMAD S/O LATE S.A. KUTTU R/O MOHALLA- NEW KARIMGANJ,
SIR SYED COLONY, P.S. GAYA TOWN, DISTT.- GAYA
                                     Versus
1. THE STATE OF BIHAR
2. THE PRINCIPAL SECRETARY-CUM-COMMISSIONER HUMAN RESOURCES
DEPARTMENT, GOVT. OF BIHAR, PATNA
3. DIRECTOR (PRIMARY EDUCATION) GOVERNMENT OF BIHAR, PATNA
4. REGIONAL EDUCATION DEPUTY DIRECTOR PATNA DIVISION, PATNA
5. REGIONAL EDUCATION DEPUTY DIRECTOR MAGADH DIVISION, GAYA
6. PRINCIPAL PRIMARY TEACHERS TRAINING COLLEGE, NAWADA
                                  -----------

3/ 09/08/2010 Learned counsel for the petitioner fairly

submits that the relief sought for having been granted the

application has become infructuous. It is accordingly

disposed.

KC                                           ( Navin Sinha, J.)
 

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