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Karnataka High Court
Karnataka Public Service … vs Sri B S Suresh Jain on 6 August, 2010
Author: Mohan Shantanagoudar
IN THE HIGH COURT OF KARNATAKA AT BANGA.LQ_RE

DATED THIS THE 6"" DAY OF AUGUST 201.01

BEFORE

THE 1~~I01\:'BL1_<: MR.JUS'I'iCE MOHAN .5-3HAN'1fzxi$:;Acét*;ui'3A_R_  

WRIT PETITION Nos.2O6433€i4E§/EU 1 mt:

BETWEEN:

Karnataka Public Service. Comr;1.i--s'u3.i'011"'yA
Represented by its SeC1"et_§1'1fv 5  . 
Udyogasoudha, ' 'M * "

Bangaiore W 560 091.  ": V'E.';,y.---;'V"PETITIONER

(By Sri. Reuben  &v:Sri€   Advs.]
AND: _ _ . . _ .

1.

Sri,a:}3.S.SL1:%eshV’Jain 1 y

R/atr_Ni;.48, “A~k”s.hay3;’–,_ ”

21-1d N{?d1’n”{ 5111 Q1-0SA’S’s U ‘
Ath1niya’–Geleyara’ B Layout,
Behmci Ja11»2;p’r’iya Nix/as Apartments,
Iiésaragatta Ii/Eamyfioad,

«_B’ang21Aio’r’€<»_j~ 560 090.

2. . ‘T_§1e”§{étrV:_1afVaka }nf0I’matio11 Commission
%G’a::e NO.-2,ei2″<'i and 8"! Fioor,
M.s.Bm1dings,
BanggaE01'e W 560 001.

V A. its Seczret.-airy. RESPONI_)E3N’1’S

=£=**=i=*

rightiy directed the petitioner to fumish the infc)r11121ticm to

the 1*’-91 resporlciemi. This Court does 1101. find any ggrcyxezem-‘i_’»Tt::)

interfere in the impugned order.

Petitions fail and the same areivhdishiissed-;’ — ‘-

._

*VP


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