UNION OF INDIA Vs. SONU RATHORE
LAWS(MPH)-2021-1-14
HIGH COURT OF MADHYA PRADESH
Decided on January 22,2021

UNION OF INDIA Appellant
VERSUS
Sonu Rathore Respondents

JUDGEMENT

Anand Pathak,J. - (1.) Looking to the same nature of controversy based on almost similar facts, instant writ appeals were heard analogously and are being decided by this common order.
(2.) Being crestfallen by order dated 8.10.2020 and 12.10.2020 passed by the learned Single Judge one set of writ appeals has been preferred and being aggrieved by order dated 15.10.2020, 4.11.2020 and 23.10.2020 passed by the learned Single Judge, another set of Writ Appeals (W.A.Nos.1061/20, 1126/20 and 1217/20) have been preferred under Section 2(1) of the Madhya Pradesh Uchcha Nyayalaya (Khand Nyaypeeth Ko Appeal) Adhiniyam, 2005.
(3.) For the sake of convenience, facts of W.A.No.1148/2020 are taken into consideration.;


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