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Patna High Court – Orders
Neeteeshwar Pandeya vs The State Of Bihar & Ors on 17 November, 2011
              IN THE HIGH COURT OF JUDICATURE AT PATNA
                        CWJC No.13162 of 2007
Neeteeshwar Pandeya, son of Sri Baliram Pandey, Resident of
Village Amnaur, P.S. Hathauri, Dist. Muzaffarpur.
                                                -------- Petitioner
                                Versus
1. The State of Bihar through the Principal Secretary, Human
   Resources Development Department, Government of Bihar, Patna.
2. The Principal Secretary, Human Resources Development Department,
   Government of Bihar, Patna.
3. The Director, Primary Education, Bihar, Patna.
4. The Regional Deputy Director of Education, Tirhut Division,
   Muzaffarpur.
                                               -------- Respondents
                             -----------

2 17.11.2011 Learned counsel for the petitioner

submits that by efflux of time and subsequent

events, this writ application has become

infructuous.

That being so, this application is

dismissed as having become infructuous.

(Mihir Kumar Jha, J.)
Rsh


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