SMT. SHOBHA Vs. PRAKALPA ADHIKARI, EKATMIK ADIWASI VIKAS PRAKALPA
LAWS(BOM)-2017-5-123
HIGH COURT OF BOMBAY
Decided on May 29,2017

Smt. Shobha Appellant
VERSUS
Prakalpa Adhikari, Ekatmik Adiwasi Vikas Prakalpa Respondents

JUDGEMENT

B.P.DHARMADHIKARI,J. - (1.) Heard advocate Shri Dahat for the petitioner and learned Assistant Government Pleader for the respondent Nos.3 and 5. Nobody appears for other respondents. However, other respondents have filed return and the respective counsel have invited our attention to it.
(2.) In present matter, we do not find it necessary to delve more into the dispute.
(3.) The petitioner has been removed from her post as Anganwadi Sevika w.e.f. 02/01/2002 by order dated 23rd January, 2002. This Court has admitted the matter but no interim relief came to be granted.;


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