LETKHOPAO LHOUJEM HAVING Vs. UNION OF INDIA
LAWS(MANIP)-2019-9-16
HIGH COURT OF MANIPUR
Decided on September 19,2019

Letkhopao Lhoujem Having Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) In these writ petitions, the petitioners are seeking to quash the inter-sector transfer order and to consequently direct the respondents to complete their tenure as per the Standing Order No.07/2015.
(2.) Since the order under challenge and the issue involved are one and the same, all the writ petitioners were taken up together and disposed of by this common order.
(3.) The petitioners in W.P.(C) Nos.540,551,552,553 of 2017 were working as Group Centre CRPF, Imphal and they were transferred to Tripura (TPA) Sector. Likewise, the petitioner in W.P.(C) No.539 of 2017 who was working as Group Centre, CRPF, Imphal which is under the North East Zone was transferred to the Central zone by the impugned inter-sector transfer orders. Vide interim orders dated 26.07.2017, the impugned transfer orders were suspended and the interim orders continue to be in operation as on today.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.