Mamta Kumari vs The State Of Bihar & Ors on 9 November, 2011

Patna High Court – Orders
Mamta Kumari vs The State Of Bihar & Ors on 9 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   CWJC No.10911 of 2010
         1. Mamta Kumari, W/O Shri Raju Das, R/O Village Fulwaria,P.O.
         Ferusa, Panchayat Sadhpur, P.S. Garkha, District- Saran (Chapra).
                                 Versus
         1. The State Of Bihar Through The Secretary, Social Welfare
         Department,Govt. Of Bihar, Patna.
         2. The Collector, Saran At Chapra.
         3. The Sub Divisional Officer, Chapra, District-Saran.
         4. The Block Development Officer, Garkha Block, District- Saran.
         5. The Mukhiya, Gram Panchayat Raj Sadhpur, Block Garkha,
         District- Saran.
         6. The Panchayat Secretary, Gram Panchayat Raj Sadhpur, Block
         Garkha, District- Saran.
         7. Smt. Rina Devi, W/O Hiralal Das, R/O Village Fulwaria, P.O.
         Ferusa, Panchayat Sadhpur, P.S. Garkha, District- Saran (Chapra).
                                           -----------

2. 09.11.2011 Heard learned counsel for the petitioner and

the State.

The petitioner questions the appointment of

respondent no. 7 as a Vikas Mitra.

Learned counsel for the petitioner submits

that the appointment was to be on a contract basis.

The petitioner within the time prescribed for filing of

objection against the panel questioned the

appointment of respondent no. 7 by filing an

appropriate application before respondent no. 3, the

S.D.O., Chapra at Saran but it still remains pending.

Counsel for the State rightly submits that if

as stated an application for objection was filed within

the time prescribed before the appropriate authority,

let the S.D.O. consider the same and after hearing all

concerned including respondent no. 9 dispose it off
2

by a reasoned and speaking order preferably within a

maximum period of three months from the date of

receipt/production of a copy of this order.

The writ application stands disposed.

P. Kumar                                     ( Navin Sinha, J.)
 

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