KRISHAN BHARADWAJ Vs. UNION OF INDIA & ORS
LAWS(DLH)-2007-2-267
HIGH COURT OF DELHI
Decided on February 27,2007

KRISHAN BHARADWAJ Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

- (1.) Rule DB.
(2.) With the consent of both the parties, the Writ Petition is taken up for final hearing.
(3.) The O.A. being No. 861/2003 filed by the Petitioner before the Central Administrative Tribunal, Principal Bench, New Delhi with the following prayers: (a) quash and set aside the impugned order of termination of services of the applicant dated 25/26.3.2003. (b) direct respondents to regularize the services of the applicant at the post of Gramin Dak Sewak Branch Post Master for which he is fully eligible.;


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