Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Smt. Ushma Devi vs State Of U.P. And Others on 4 August, 2010
Court No. - 18

Case :- WRIT - A No. - 45538 of 2010

Petitioner :- Smt. Ushma Devi
Respondent :- State Of U.P. And Others
Petitioner Counsel :- Maheep Singh
Respondent Counsel :- C. S. C.

Hon'ble Arun Tandon,J.

Husband of the petitioner is stated to have been employed as
Class IV employee in Government Girls Inter College,
Shanker Garh, District Allahabad. He expired during harness
on 19.10.2004. Monetary benefits claimed by the petitioner in
respect of services rendered by her husband have not been
granted. Hence this petition.

In the facts and circumstances of the case, I am of the
considered opinion that the grievance of the writ petitioner
can be more appropriate examined by the respondent no. 2,
at the first instance.

Accordingly the present writ petition is disposed of with liberty
to the petitioner to make a representation ventilating all her
grievances before respondent no. 2, within two weeks from
today, along with a certified copy of this order. On such a
representation being made the respondent no. 2 shall call for
the records and shall pass a reasoned speaking order
preferably within six weeks thereafter.
Dated : 04.08.2010
VR/45538/10


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