Sanjay Kumar vs The State Of Bihar &Amp; Ors on 10 March, 2011

Patna High Court – Orders
Sanjay Kumar vs The State Of Bihar &Amp; Ors on 10 March, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                                CWJC No.10808 of 2010
                 1. SANJAY KUMAR S/O SRI BINDESHWARI SINGH R/O
                 VILL KUPARI, P.S.KUMARKHAND, DISTT-MADHEPURA
                                         Versus
                  1. THE STATE OF BIHAR THROUGH DISTRICT
                  MAGISTRATE MADHEPURA
                  2. THE DISTRICT SUPERINTENDENT OF EDUCATION
                  MADHEPURA
                  3. THE DISTRICT EDUCATION OFFICER MADHEPURA
                  4. BLOCK DEVELOPMENT OFFICER KUMARKHAND,
                  MADHEPURA
                  5. BLOCK EDUCATION EXTENTION OFFICER
                  KUMARKHAND, MADHEPURA
                  6. MUKHIYA , GRAM PANCHAYAT BISHANPUR
                  SUNDAR, KUMAR KHAND, MADHEPURA
                  7. PANCHAYAT SECRETARY, GRAM PANCHAYAT
                  BISHANPUR SUNDAR, KUMAR KHAND, MADHEPURA
                  8. SANJAY KUMAR S/O SRI SHIVNANDAN SINGH R/O
                  VILL KUPARI, P.S.BHATNI, P.S.KUMARKHAND, DISTT-
                  MADHEPURA
                                       -----------

2 10/03/2011 Let the petitioner first approach the District

Teachers Appointment Appellate Authority in this

regard. This Court will not interfere or delve into the

matter at this stage.

This writ application is dismissed with the liberty

aforesaid.

    AMIN/                           (Ajay Kumar Tripathi, J.)
 

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