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Patna High Court – Orders
Usha vs State Of Bihar & Ors. on 13 October, 2011


IN THE HIGH COURT OF JUDICATURE AT PATNA
Miscellaneous Jurisdiction Case No.3110 of 2010
Usha
Versus
State Of Bihar & Ors.

4. 13-10-2011 Heard learned counsel for the petitioner, State as also

Mr. Arun Kumar, learned counsel appearing for the Corporation.

A show cause has been filed on behalf of the

corporation stating therein to the effect that the order has been

complied with, however, with respect to the arrears of salary and

the arrears of revised pension to be considered for payment after

disposal of L.P.A. No. 960 of 2007.

Considering the submissions of the parties, this

contempt application need not proceed further and the same stands

disposed of. However, if any further amount is found payable on

disposal of the aforesaid L.P.A. No. 960 of 2007, the same may be

paid to the petitioner.

(Shailesh Kumar Sinha, J)

Jagdish/-


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