BIR RAM Vs. DIVISIONAL FOREST OFFICER EAST ALMORA FOREST DIVN,ALMORA
LAWS(UTN)-2001-3-17
HIGH COURT OF UTTARAKHAND
Decided on March 02,2001

BIR RAM Appellant
VERSUS
Divisional Forest Officer East Almora Forest Divn,Almora Respondents

JUDGEMENT

- (1.)HEARD Mr. Manoj Tewari, learned counsel for the petitioner and learned Standing Counsel. Learned counsel for the petitioner canvassed the grievance as against his frequent transfers. Ultimately, Mr. Tewari confined his prayer to the extent that he should not be disĀ­turbed till this academic session since the children are taking education. Having regard to this aspect of the matter. We are not going into merits. The impugned order of transfer shall not be given effect till 30-6-2001. The respondents are, however, at liberty to take such decision as appropriate in regard to the posting or transfer of the petition. With this direction, the petition is disposed of. Petition disposed of.
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