KHIMA NAND Vs. R.P. CHAMOLA & ORS.
LAWS(UTN)-2001-9-12
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on September 14,2001

KHIMA NAND Appellant
VERSUS
R.P. Chamola Respondents

JUDGEMENT

M.C.JAIN, J. - (1.)HEARD Sri C. D. Bahuguna, learned counsel. for the pe­titioner.
(2.)THE grievance of the learned counsel for the petitioner is that in compliance of transfer order dated 30.6.2001 passed by the D.I.O.S., Pithoragarh, he joined his posting on 10.7.2001 and he is continuously work­ing there. However, obstruction is be­ing created in the discharge of duties by him and salary is not being paid to him. It is found that he has made rep­resentation to the authority concerned on 24.8.2001, copy of which is en­closed as Annexure 4.
The writ petition is finally decided with the direction to the respondent no. 3 to decide the representation of the petitioner dated 24.8.2001 (Annexure 4) within one month from the date of production of certified copy of this or­der.

(3.)IN the meantime, status quo shall be maintained as to the place of his posting.
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