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Allahabad High Court
Surendra Pal Singh vs State Of U.P. & Others on 4 August, 2010
Court No. - 34

Case :- WRIT - C No. - 45782 of 2010

Petitioner :- Surendra Pal Singh
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Dinesh Kumar Rai,Rakesh Pande
Respondent Counsel :- C. S. C.,Pankaj Kumar Shukla

Hon'ble Prakash Chandra Verma,J.

Hon’ble Ram Autar Singh,J.

Learned counsel for the petitioner has restricted his prayer to the
extent that his representations dated 29.6.2010 and 10.7.2010
(Annexure-V and VI to the writ petition) be decided within a
stipulated period of time.

In the circumstances of the case respondent no.2 is directed to
decide the aforesaid representation of the petitioner by speaking
order in accordance with law considering the adjustment of the
location for the pole with the consent of the petitioner within ten
days from the date of receipt of a certified copy of this order The
petitioner will be afforded opportunity of hearing by the concerned
authority before passing the order.

The concerned authority after taking decision on the representation
of the petitioner will communicate the same to the petitioner.

With the aforesaid direction the writ petition is disposed of finally.

Order Date :- 4.8.2010
ssm


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