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Allahabad High Court
Rama Shankar Dwivedi vs State Of U.P. & Ors. on 3 August, 2010
Court No. - 34

Case :- WRIT - C No. - 45420 of 2010

Petitioner :- Rama Shankar Dwivedi
Respondent :- State Of U.P. & Ors.
Petitioner Counsel :- Dhananjai Prasad
Respondent Counsel :- C.S.C

Hon'ble Prakash Chandra Verma,J.

Hon’ble Ram Autar Singh,J.

Learned counsel for the petitioner has restricted his prayer to the extent that
his representation be decided within stipulated period of time.

In the circumstances of the case the respondent no. 2 is directed to decide the
representation of the petitioner by speaking order in accordance with law if
possible within a period of two months from the date of receipt of a certified
copy of this order. The petitioner will be afforded opportunity of hearing by
the concerned authority before passing the order.

The concerned authority after taking decision on the representation of the
petitioner will communicate the same to the petitioner.

With the aforesaid direction the writ petition is disposed of finally.

Order Date :- 3.8.2010
R


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