NAGENDRA PRASAD Vs. STATE OF UTTAR PRADESH & ORS.
LAWS(UTN)-2001-5-14
HIGH COURT OF UTTARAKHAND
Decided on May 09,2001

NAGENDRA PRASAD Appellant
VERSUS
State of Uttar Pradesh and Ors. Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)HEARD learned counsel for the petitioner as well as learned Chief Standing counsel.
(2.)THE learned Chief Standing counsel very frankly submitted. that the case of the petitioner shall be consid­ered in accordance with the Proviso appended to Rule 5 of Dying-in-Harness Rules, 1974.
In view of this submission the writ petition is disposed of with the di­rection that the respondents shall con­sider the case of the petitioner in ac­cordance with the provisions of Rule 5 of Dying-in-Harness Rules 1974 ignor­ing the rejection order.

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