ARCHANA SINHA Vs. REGISTRAR GENERAL, HIGH COURT OF DELHI
LAWS(SC)-2016-10-89
SUPREME COURT OF INDIA
Decided on October 07,2016

Archana Sinha Appellant
VERSUS
REGISTRAR GENERAL, HIGH COURT OF DELHI Respondents

JUDGEMENT

- (1.) The prayers made in the writ petitions are for quashing the adverse Annual Confidential Reports (A.C.Rs.) of the petitioner for the years1999 to 2002; for interference with the promotion order made to the exclusion of the petitioner and for grant of consequential benefits.
(2.) The petitioner, at the relevant point of time, was an officer of the Delhi Judicial Services and has now been promoted to the Delhi Higher Judicial Services in the year 2009.
(3.) We have considered the matter. We have also looked into the records, in-original, placed before the Court by the learned counsel appearing for the High Court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.