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Smt Shanta @ Renuka vs The Child Development Officer on 29 July, 2008

Karnataka High Court
Smt Shanta @ Renuka vs The Child Development Officer on 29 July, 2008
Author: N.K.Patil
.;-

{N THE H18!-l COURT OF KARNATAKA
CfRCU¥T BENCH AT GULBARGA

omen Ti-I¥S THE 29"' DAY 0:': JULY, 2oo3H_'V  7i'  

: BEFORE:

THE Ho~*aLE MR. JU$TK_?E,.N_._K. P§.iiTIL' :    %  A

   

wmvo. 9499 of zoos s.RE$*j%%%   

BETWEEN:

smhsazwrg @ REENUKA
WIQMUTTANNA GUJJALAVAR,
AG Efi ABGUT 19 YEfi:RS, 
occ: HOUSEHOLD WORK,
R;'QAQAV£ HULAGABAL,
TALUK: MUGGEBEHAL, -.  . .. _
assrmcr; BIJAPUR.   .  V "
.  : ' I;_PE'{'ETiONER

(av M13 sH:vAvQGi1a4a?§f{?%:SSO§:was A:3s.%;c2\:ATéé)

1. THE  ciE%:§L1:asEyELi:éM§m.b§F:c£é;
AND MEJv!BER'SEf;RtETA¥2Y 05 ms sewcrzom commmeg
as ANGANA¥'JAD%AWQRi£ELR£fi, 

MUDDEBEHAL, 
E3181": BiJ.#%gPU£?. .

2. §;'R€€EiDENT   " V'

3 'rAL;.2_;< P€:NC;HA'?A'f--, '''' ~ *
 A 'MU£i9EB!HAL, AND MEMBER or
.  $i£i.;E£3Ti€}¥$1 ccmmgme
 T iii'-7 A'::'%GANsiWA3£WGR§<ERS,
 . '-'_¥e§Utzi2tE£§§HA€,;'V"
2 925?; Bi;.iAz?U%'-2.

V .3. }:ss':iazR£bToR,

cam ANS WOMEN WELFARE QEPARTMENT
' _ T AND PRESEDENT OF THE SELECTEQN COMMFFTEE
 V. ' Q9? AMGANAWAG: WORKERS,
*,5M&PUR,

  '47.  m:.m_ FILED UNQER ARWCLES 226 AME: 22:? QF
THE C0tiS'flTU"flQN_ oFv';,INnnA;._«PRAvINe T0 QUASH THE lMPt3GNE§
$ELECTiC}N cnmea-'z;m'&=n *e=s_.s;;a:;cs -ONLY ms sees;-29.27 as me 9""
RESPGNDENT,iN.NQ,S:?«£$1%VHMAM£§A&EjiCD!AM.KANNEPRNAEKEIPRAKAT
P-J2G08--0Q PASSED B33?!-1E 5:Es9§:>'r~::3E:xrrs VIBE ANNEXUREE.

ms Q-;i;zsT"PE3'iT:c$r*«: comma or: FOR PRELQMINARY HEARING

V "ms Dav; we Ceca: MADE THE FOLLOWING?

:OR£3ER:

* *--»ThVe' éjefitibner, assaiiing the correctness of the

'.V§mp:j4"gnef'f%.:.s;efiiection iist dated 18_6.2mB enly in respect of

A  the 7"' respondent; prepared and issued by fiwe

The jurisdictional competent authority of the first

respondent is diroctw to receive the same andVV_ip’eos

appropriate orders, after affording re~aeon3ble_«opportignity

to the ‘petitioner and 7%’ respondent and V’.of.4_’i1l_1e-._V K’

same, in ooosonence with flue “”re§evént ii”o_ot§fivoefioi1$}’i’w.

gnideiinesl oéreuiarsiorders »th’e..VC?aoVirer’r1’n’ient ‘V

from time to time and w:.rir_i’ich’r~%e”a.pg;;iir§aoie fi’ze”oase of
the petitioner, as within 3
period of eight’ ‘*§’3ef.e.Tfiof receipt of a
representation
instant writ petition

fiied by pa-a;1a¢.nere{éi§&:eids«g~§g:ased of.

” _L’eer.ned.V “‘AVdci’itior:ai Government Advocate is

rneme of appearance for respondents-1,3

from today.

Sd/-_§___
Judge

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