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


Allahabad High Court
Virendra Kumar Mishra vs State Of U.P. Through … on 9 August, 2010
Court No. - 6

Case :- SERVICE SINGLE No. - 5455 of 2010

Petitioner :- Virendra Kumar Mishra
Respondent :- State Of U.P. Through D.M.Sultanpur And Others
Petitioner Counsel :- Manish Mani Sharma
Respondent Counsel :- C.S.C.

Hon'ble Shabihul Hasnain,J.

Heard Sri Manish Mani Sharma learned counsel for the petitioner and
learned Standing Counsel for the opposite parties.

The petitioner has filed a totally misconceived petition. No case is made
out in favour of the petitioner. Apprehension and allegation has been
made against opposite party no. 5 while there are only two opposite
parties in the writ petition. The only case is that he had appeared for
interview and replied all the questions and on its’ basis he was under
reasonable impression that he will be selected for the post.

The petition has been filed in a cursory manner and is totally devoid of
merit and absolutely misconceived, therefore, dismissed.

Order Date :- 9.8.2010
Om.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.150 seconds.