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Allahabad High Court
Sabhapati S/O Sri Ram Lakhan vs State Of U.P. Thru Secretary … on 6 August, 2010
Court No. - 6

Case :- SERVICE SINGLE No. - 5538 of 2010

Petitioner :- Sabhapati S/O Sri Ram Lakhan
Respondent :- State Of U.P. Thru Secretary Excise & Anr.
Petitioner Counsel :- L.J. Maurya
Respondent Counsel :- C.S.C.

Hon'ble Shabihul Hasnain,J.

Petitioner had applied against the advertisement dated 28th June,
2010. It was mentioned in the advertisement that the applications
has to be made through Speed Post. Petitioner had sent his
application along with the documents through Speed Post but it
has come back for the reason that the application was not received.
There is no fault on the part of the petitioner. Accordingly,
opposite parties are directed to accept his application if the same is
presented by hand within three days from today allowing the
petitioner to appear in the forthcoming examinations, if they have
not been held already.

With these observations and directions the petition is finally
disposed of.

Order Date :- 6.8.2010

RKM.

Copy of this order shall be made available to the petitioner today
itself, if possible, on payment of usual charges.

Order Date :- 6.8.2010

RKM.


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