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Allahabad High Court
Km. Gayatri Devi vs State Of U.P. & Others on 16 June, 2010
Court No. - 40

Case :- WRIT - A No. - 35249 of 2010

Petitioner :- Km. Gayatri Devi
Respondent :- State Of U.P. & Others
Petitioner Counsel :- N.K. Mishra
Respondent Counsel :- C.S.C.

Hon'ble Krishna Murari,J.

Heard learned counsel for the petitioner and learned standing
counsel.

The petitioner, who was working as Anganbari Karyakatri was
issued a notice dated 18.4.2010 to show cause for various
irregularities committed by her in discharge of her functioning.

Aggrieved by the same the petitioner has approached this Court
challenging the said notice. A perusal of the record goes to show
that the petitioner has already shown cause by submitting a reply
dated 27.4.2010.

Considering the facts and circumstances, the writ petition stands
disposed of with the direction to respondent no.2 to pass
appropriate orders after considering the reply submitted by the
petitioner in respect of the notice issued to her within a period of
two weeks from the date of the production of a certified copy of
this order.

Order Date :- 16.6.2010
AKJ


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