PANDURANG BAPU PATIL Vs. CHIEF ADMINISTRATIVE OFFICER, MAHARASHTRA JIVAN PRADHIKARAN AND OTHERS
LAWS(BOM)-2017-2-179
HIGH COURT OF BOMBAY (AT: STATE)
Decided on February 16,2017

PANDURANG BAPU PATIL Appellant
VERSUS
CHIEF ADMINISTRATIVE OFFICER, MAHARASHTRA JIVAN PRADHIKARAN AND OTHERS Respondents

JUDGEMENT

S.C.DHARMADHIKARI, J. - (1.) Rule.
(2.) The Respondents waives service. The Respondent No. 5, though duly served is absent.
(3.) The Petitioner challenged the order passed on 29th October, 2016 (Exhibit C) to the Writ Petition transferring him from the establishment of Respondent No. 1 at Tasgaon to Deogad. The order of transfer issued by Respondent No. 1, 3 and 4 purporting to transfer the Petitioner from Tasgaon to Deogad and bringing Respondent No. 5 in his place is because there is a request made from the Petitioner.;


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