RAMASHISH MAHTO Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-35
HIGH COURT OF PATNA
Decided on January 05,2021

RAMASHISH MAHTO Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Sanjay Karol,C.J. - (1.) Petitioner has prayed for the following relief(s): "1. for issuance of writ in nature of Mandamus directing to the respondents concerned to implement the policy and procedure regarding the transfer and Posting of the Govt. Employee of the State Govt. For further issuance of any other appropriate writ/Writs, order/orders, Direction/Directions and command/Commands to the respondents concern. For issuance any other writ/writs, order/orders for which the petitioner is legally entitled.
(2.) Finding the Court not to be in favour of the submissions made by learned counsel for the petitioner, learned counsel for the petitioner seeks permission to withdraw the present petition reserving liberty to initiate appropriate action.
(3.) Permission granted.;


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