VIJAYA SAHEBRAO CHAUDHARI Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2016-8-161
HIGH COURT OF BOMBAY
Decided on August 12,2016

Vijaya Sahebrao Chaudhari Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

G.S.KULKARNI,J. - (1.) Rule, returnable forthwith. By consent of parties, heard finally.
(2.) The Petitioner, who is in the service of Zilla Parishad, Pune as a Pharmacist, has been transferred by an order dated 30 April 2016 annexed at page 25 of the paperbook from Primary Health Centre, Rahu, Taluka: Daund to the Primary Health Centre, Karla, taluka: Maval, District. Pune. The transfer order categorically records that the Petitioner should be relieved on 31 May 2016 after the office hours for enabling her to join at the transferred place and that the Petitioner should immediately join the post at Karla. Accordingly, the Petitioner, by her letter dated 31 May 2016 handed over the charge of her post at Rahu, taluka Daund. On 1 June 2016, the Petitioner reported at the transferred place. A letter to that effect is addressed to the Medical Officer, Primary Health Centre, Karla.
(3.) It appears that only because certain report of the Petitioner being relieved from Rahu was not received by the concerned Medical Officer at Karla, the Petitioner was not permitted to join and discharge her duties at the transferred posting. The Petitioner therefore addressed letter dated 1 June 2016 to the Medical Officer at Karla pointing out that she has been transferred by virtue of the said transfer order and accordingly, she is entitled to work at the transferred posting. However, surprisingly, by letter dated 3 June 2016 the Medical Officer, Primary Health Centre, Karla informed the Petitioner, that as she has not produced the relieving order from Rahu and, therefore, she would not be permitted to join duties at Karla.;


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