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Patna High Court – Orders
Suresh Kumar Sinha vs The State Of Bihar &Amp; Ors on 23 March, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                            CWJC No.8506 of 2010
                             SURESH KUMAR SINHA
                                   Versus
                          THE STATE OF BIHAR & ORS
                                -----------

3. 23/03/2011 In view of the pleadings of the

petitioner made in paragraph 16 of the

writ application to the effect that

criminal proceeding already stands

quashed by this Court and no departmental

proceeding is pending against him,

respondents are directed to file counter

affidavit in the case as to why the order

cancelling promotion of the petitioner on

the ground that criminal proceeding is

pending should not be quashed. Counter

affidavit must be filed within four

weeks.

Put up after four weeks in 2.15

P.M. list within first ten cases.

      Pradeep/                                 ( J. N. Singh,J.)
 

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