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Allahabad High Court
Smt. Raj Kumari Devi vs The Distt. Inspector Of School Rae … on 29 January, 2010
Court No. - 14

Case :- SERVICE SINGLE No. - 4304 of 1991

Petitioner :- Smt. Raj Kumari Devi
Respondent :- The Distt. Inspector Of School Rae Bareli And Others
Petitioner Counsel :- P.K.Trivedi
Respondent Counsel :- C S C

Hon'ble Sanjay Misra,J.

The cause list has been revised. None appears on behalf of the
petitioner to press this writ petition in spite of repeated calls. There
is neither any illness slip nor any request for adjournment has been
made.

Learned Standing Counsel appears for the respondents and states
that this writ petition has become infructuous by lapse of time.

In view of the aforesaid submission, this writ petition is dismissed
as infructuous.

Interim order, if any, is vacated.

No order is passed as to costs.

Order Date :- 29.1.2010
Lbm/-


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