AVASHESH KUMAR SHARMA Vs. STATE OF U.P.AND OTHERS
LAWS(UTN)-2001-4-2
HIGH COURT OF UTTARAKHAND
Decided on April 24,2001

Avashesh Kumar Sharma Appellant
VERSUS
State Of U.P.And Others Respondents

JUDGEMENT

- (1.)THE grievance of the petitioner is that he has been allocated to Uttaranchal against his option by the State of U.P. unilaterally. For this submission he has relied upon the order dated 14-3-2001 by which the petitioner and others have been allocated to the State of Uttaranchal. Under the scheme of the U.P. Re-organisation Act, 2000, final allocation is to be made by the Central Government. Though the letter in question speaks of final allocation, but it has not been approved by the Central Government. Therefore, it cannot be termed as final allocation. It can simply be only the recommendation to the Central Government. It is open for the petitioner to raise objection against his final allocation by making his representation to the Central Government that he should not be allocated against his option exercised by him and as per the guidelines framed by the Central Government. At this stage the writ petition is premature.
(2.)THE writ petition is dismissed. No order as to costs. Petition dismissed
;


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