S.K.Garg vs Vijender Kumar on 12 August, 2009

Punjab-Haryana High Court
S.K.Garg vs Vijender Kumar on 12 August, 2009
    IN THE HIGH COURT FOR THE STATES OF PUNJAB AND
                HARYANA AT CHANDIGARH.


                                     C.O.C.P.No.1048 of 2009
                                     Date of Decision:-12.8.2009


S.K.Garg, XEN                                          ...Petitioner
                                      Versus

Vijender Kumar, IAS and others
                                                       ...Respondents

CORAM: HON’BLE MR.JUSTICE RAKESH KUMAR GARG

Present: Mr.Anil Rathee, Advocate for the petitioner.

Mr.Sudhir Kumar, Advocate for Mr.Narender Hooda,
Advocate for respondent Nos.1 to 3.
Rakesh Kumar Garg, J. (Oral):

Admittedly, the order passed by this Court in CWP

No.3637 of 2009 has been complied with.

Thus, I am not inclined to proceed further with this

petition.

Rule discharged.




                                               (Rakesh Kumar Garg)
12.8.2009                                                Judge
AS
 

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