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Allahabad High Court
Smt.Sujata Kumari vs State Of U.P.Through Sachiv … on 4 August, 2010
Court No. - 22

Case :- SERVICE SINGLE No. - 5420 of 2010

Petitioner :- Smt.Sujata Kumari
Respondent :- State Of U.P.Through Sachiv Edu.Basic Lucknow And Others
Petitioner Counsel :- M.L.Syal,Shashi Karan Arya
Respondent Counsel :- C.S.C.,Prashant Arora

Hon'ble Satyendra Singh Chauhan,J.

Heard learned counsel for the petitioner and the learned counsel for the Basic
Shiksha Adhikari.

Submission of learned counsel for the petitioner is that petitioner is a lady and
she has been transferred at a distant place. He further submits that according
to the Government Order dated 15.7.2009 the lady teacher is to be adjusted
within 15 Kms., but the said provision has been ignored by the Basic Shiksha
Adhikari while transferring the petitioner to a distant place.

The State Government has taken a special care in regard to lady teachers, who
are working and teaching and that is why special protection has been given to
them, but the Basic Shiksha Adhikari has proceeded to pass the impugned
transfer order in utter defiance of the Government Order.

Considering the aforesaid facts, this writ petition is disposed of finally with
the direction that the petitioner may move a representation in this regard
within one week from today, which shall be considered and decided by the
concerned Basic Shiksha Adhikari in accordance with the Government Order
dated 15.7.2009 within a period of one month thereafter. Till the disposal of
the representation, the transfer order shall not be given effect to.

Petition is disposed of finally.

Order Date :- 4.8.2010
Rao/-


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