RANI DEVI Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-30
HIGH COURT OF PATNA
Decided on March 19,2021

RANI DEVI Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

SHIVAJI PANDEY,J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) The order dated 06.10.2020 is modified to the extent that in the third line of second paragraph the words 'wrongly accepted' will be read as 'wrongly not accepted'.
(3.) In the present case, the petitioner is challenging the order no.277 dated 08.12.2012 (Annexure-4) passed by the District Programme Officer, Darbhanga, whereby the petitioner has been removed from the post of Anganbari Sevika. Against the said order, the petitioner filed an appeal and the appellate authority rejected the said appeal vide order dated 06.09.2013 (Annexure-6) giving two reasons; first, at the time of inspection only 3 children were present at the centre whereas, the names of 40 children have been mentioned in the attendance register and secondly, only 3 children were there and minimum 14 children is required for running Anganbari centre, and as such, she has no right to run the centre and rightly she has been removed from the post of Anganbari Sevika.;


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