DR. (SMT.) VEENA ATRE Vs. THE STATE OF M.P. & OTHERS
LAWS(MPH)-2018-6-150
HIGH COURT OF MADHYA PRADESH
Decided on June 27,2018

Dr. (Smt.) Veena Atre Appellant
VERSUS
The State Of M.P. And Others Respondents

JUDGEMENT

VIVEK RUSIA,J. - (1.) The petitioner has filed the present petition being aggrieved by the Order No.1734 dated 19.09.2017 by which respondent No.3 has been transferred from Government PG College, Khargone to Government Mata Jijabai Girls PG College, Moti Tabela, Indore and Order No.1842 dated 03.10.2017 by which she has been transferred from Government Mata Jijabai Girls PG College, Moti Tabela, Indore to Government PG College, Khargone.
(2.) The petitioner has assailed the transfer order interalia on the ground that; (i) Her date of birth is 17.11.1954, she is aged about 63 years and suffering from several ailments viz. Hypertension with Dyslipidemia with Calcified Mitral Value and Aortic Valve and Mitral regurgitation, Carpal Tunnel Syndrome for last 6 months; (ii) The respondent No.3 is a real sister of one Smt. Ranjana Baghel Member of Legislative Assembly from Manawar Constituency belonging to the ruling party. The Principal of Government Jijabai College is also a real sister in law of respondent No.3. Both have worked at Khargone for 14 years. Dr. Smt. Sumitra Waskel came to the Jijabai College in the month of August, 2017 and thereafter the respondent No.3 has also managed her transfer to same college at her own request. In order to accommodate her, the petitioner has been shunted to Khargone, therefore, the orders suffers from mala-fide;(iii)
(3.) The petitioner has been promoted to the post of Associate Professor by order dated 14.09.2014 but in transfer order she has been transferred as Assistant Professor which shows non-application of mind (iv) The husband of the petitioner is aged about 73 years and suffering from cardiac ailment and L4 L5 Listhesis.;


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