STATE OF M.P. AND OTHERS Vs. SMT. SANGEETA KARDA
LAWS(MPH)-2018-8-471
HIGH COURT OF MADHYA PRADESH
Decided on August 24,2018

State of M.P. and others Appellant
VERSUS
Smt. Sangeeta Karda Respondents

JUDGEMENT

SANJAY YADAV,J. - (1.) With the consent of learned counsel for the parties, the matter is finally heard.
(2.) This appeal under Section 2 (1) of Madhya Pradesh Uchcha Nyayalay (Khand Nyaypeeth Ko Appeal) Adhiniyam, 2005, is directed against the order dated 10.11.2017 passed in writ petition No. 17421 of 2017.
(3.) By impugned order learned Single Judge reversed the decision for non grant of benefit of Time Pay Scale which was denied to the petitioner because of her refusal of promotion.;


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