CHOWKHY SINGH AND ORS. Vs. POLICE MAHA NIRIKSHAK AND OTHER
LAWS(UTN)-2001-3-20
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on March 14,2001

Chowkhy Singh And Ors. Appellant
VERSUS
Police Maha Nirikshak And Other Respondents

JUDGEMENT

P.C.Verma, J. - (1.)THIS petition has been filed by the Petitioner seeking mandamus from this Court commanding the opposite parties to relieve the Petitioner in compliance of the transfer of' der dated 25.5.2000 since the Petitioner has not been relieved, therefore, the transfer order has not been complied with.
(2.)IN these circumstances, the Respondents are directed either to pass fresh transfer order of the Petitioner or relieved the Petitioner in compliance of the earlier transfer order.
For the reasons mentioned above, the writ Petition is disposed of.

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