Shiromani Devi vs The Vice Chancellor,Rajendra A on 14 July, 2011

Patna High Court – Orders
Shiromani Devi vs The Vice Chancellor,Rajendra A on 14 July, 2011
              IN THE HIGH COURT OF JUDICATURE AT PATNA
                        CWJC No.11028 of 2011
                            Shiromani Devi
                                 Versus
     The Vice Chancellor,Rajendra Agriculture University & ors
                              -----------

2. 14.7.2011. Learned counsel for the petitioner

is permitted to implead Registrar, Bihar

Agriculture University and its official as

respondent in course of the day.

                               As     prayed        by     Dr.     Anil       Kumar

                   Upadhyaya,         learned      counsel       appearing       on

behalf of all the respondents, list this

case after eight weeks for seeking

instruction and filing counter affidavit.

This is the 3rd attempt on behalf

of the petitioner, who had claimed for

death-cum-retiral dues of her husband.

Lastly, by order dated 3.9.2010 passed in

C.W.J.C. No.14478 of 2010, the petitioner

was granted liberty to file representation

and thereafter, respondents were directed

to take decision on the representation

within a period of four months. Learned

counsel for the petitioner has now

challenged the order dated 10.12.2010

passed by the order of Vice Chancellor. The

order has been enclosed as Annexure-7 to
2

the writ petition.

Prima facie, on perusal of the

impugned order, the court is of the opinion

that said order was passed only with a view

to circumvent the earlier order passed by

this Court. However, at the moment,

respondents are granted time for filing

counter affidavit, but before filing

counter affidavit, respondent nos.1 and

2/Vice-Chancellor and Registrar of Rajendra

Agricultural University are directed to pay

all the death-cum-retiral dues of the

petitioner before filing of the counter

affidavit. Such fact should be reflected in

the counter affidavit, which is to be filed

within eight weeks.

Put up thereafter.

N.H./                         ( Rakesh Kumar,J.)
 

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