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Allahabad High Court
Lalit Kumar vs Cane Commissioner And Registrar … on 4 August, 2010
Court No. - 22

Case :- SERVICE SINGLE No. - 5423 of 2010

Petitioner :- Lalit Kumar
Respondent :- Cane Commissioner And Registrar Co-Operative Cane
Devop.Lko.
Petitioner Counsel :- D.K.Srivastava
Respondent Counsel :- C.S.C.,K.S.Pawar

Hon'ble Satyendra Singh Chauhan,J.

Heard learned counsel for the parties.

Learned counsel for the petitioner confines his prayer only to the extent that
the opposite parties be directed to consider and dispose of the representation
of the petitioner. He submits that all necessary facts have been stated in the
representation of the petitioner, contained in Annexure no.1 to the writ
petition.

Considering the aforesaid facts, this petition is disposed of finally with the
direction that the representation of the petitioner, contained in Annexure no.1
to the writ petition, be considered and disposed of by a speaking and reasoned
order by the competent authority within a period of three months from the
date of production of a certified copy of this order before him.

With the above observation and direction, the petition is disposed of finally.

Order Date :- 4.8.2010

Rao/-


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