SMT. SHASHI SHARMA Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-3-115
HIGH COURT OF MADHYA PRADESH (AT: GWALIOR)
Decided on March 12,2018

Smt. Shashi Sharma Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

SANJAY YADAV,J. - (1.) Learned counsel for the petitioner submits that the petitioner would be more than satisfied if the authority concerned more particularly respondent no.1, is directed to decide the representation preferred by the petitioner within a specified time.
(2.) In view whereof, without entering into the merits of the matter, the petition is disposed of with a direction to the respondent no.1-Principal Secretary, Women and Child Development Department, Vallabh Bhawan, Bhopal to decide the representation of the petitioner within a period of 30 days from the date of communication of this order. The petitioner along with copy of this order shall also place before the authority concerned the copy of the petition and documents filed therewith for proper appreciation of the representation.
(3.) At this stage learned counsel for the petitioner prays for stay of operation of the impugned order dated 5.3.2018 whereby she has been transferred from Gwalior to Ater, District Bhind.;


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