CHANDAN KUMAR CHOUDHARY Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-38
HIGH COURT OF PATNA
Decided on January 07,2021

Chandan Kumar Choudhary Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

RAJEEV RANJAN PRASAD,J. - (1.) Heard Mr. Baxi S.R.P. Sinha, learned senior counsel assisted by Mr. Sandeep Jha, learned Advocate on behalf of petitioner and Mr. Piyush Lall, learned Advocate representing Respondent Nos. 2 to 7, who are the contesting respondents.
(2.) Petitioner in the present case is seeking a direction to the contesting respondents to appoint him on the post of 'Typist' on compassionate ground.
(3.) It is the case of the petitioner that after death of his father, who was working as a typist in the Civil Court, Siwan, he made an application for appointment on compassionate ground in the year 2012-2013. The claim of the petitioner was enquired into and a report vide Letter No. 273 dated 07.06.2011 (annexed with the writ application) was submitted by the Circle Officer, Sonpur (Saran) confirming the genuineness of the claim of the petitioner.;


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