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Smt. Savitri Devi W/O Khoob Lal vs District Magistrate, Hardoi & … on 19 January, 2010

Allahabad High Court
Smt. Savitri Devi W/O Khoob Lal vs District Magistrate, Hardoi & … on 19 January, 2010
Court No. - 1

Case :- MISC. BENCH No. - 347 of 2010

Petitioner :- Smt. Savitri Devi W/O Khoob Lal
Respondent :- District Magistrate, Hardoi & Ors.
Petitioner Counsel :- Pramod Pandey
Respondent Counsel :- C.S.C.

Hon'ble Pradeep Kant,J.

Hon’ble Ritu Raj Awasthi,J.

This case has been called out thrice but no one has appeared on behalf of the
petitioner to press this petition. Sri Ajay Shukla is present on behalf of
Respondent No.5.

Learned counsel for the respondent has submitted that resolution has been
cancelled after holding inquiry. In any case petitioner cannot be said to be an
aggrieved person as merely a resolution in his favour, was passed.
In view of the aforesaid fact, we do not find any ground to interfere and issue
any direction in the matter at this stage.
The writ petition is dismissed.

Order Date :- 19.1.2010
Im

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