SUBEDAR VED SINGH SOLANKI Vs. GENERAL OFFICER COMMANDING-IN-CHIEF CENTRAL COMMAND,LUCKNOW & ORS.
LAWS(UTN)-2001-1-4
HIGH COURT OF UTTARAKHAND
Decided on January 10,2001

Subedar Ved Singh Solanki Appellant
VERSUS
General Officer Commanding-in-Chief Central command,Lucknow Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)RESPONDENTS are di­rected to file counter affidavit within six weeks.
(2.)LIST after six weeks.
In the meantime, the respondents are directed to release the petitioner from custody as the order for taking him in custody does not indicate any reason as to why this part of punishment has been imposed on the petitioner coupled with the order of dismissal from service.

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