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Allahabad High Court
Ram Swaroop Kanujiya vs State Of U.P. Through Its … on 3 August, 2010
Court No. - 22

Case :- SERVICE SINGLE No. - 5395 of 2010

Petitioner :- Ram Swaroop Kanujiya
Respondent :- State Of U.P. Through Its Secy.Dept.Of Basic Edu.Lucknow
Petitioner Counsel :- Prem Shanker Trivedi
Respondent Counsel :- C.S.C.,Avadhesh Shukla,Prashant Arora

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.3 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.3
to the writ petition, be considered and disposed of by a speaking and reasoned
order by the BSA, Hardoi within a period of two months from the date of
production of a certified copy of this order before him. The petitioner will
provide his GPF account number to the BSA, Hardoi.

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

Order Date :- 3.8.2010

Rao/-


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