BIHAR AGRICULTURE POST-GRADUATE Vs. STATE OF BIHAR
LAWS(PAT)-2022-3-30
HIGH COURT OF PATNA
Decided on March 11,2022

Bihar Agriculture Post-Graduate Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

- (1.) Heard learned counsel for the parties. Petitioner has prayed for the following relief(s). "(i) To issue writ in the nature of writ of mandamus or any writ order, direction directing the Respondents particularly, Respondent No. 2 to 5 to henceforth, immediately take action in pursuant to the Inquiry Report dtd. 20/11/2016 (Anneuxre) submitted by the Hon'ble Mr. Justice Syed Md. Mahfooz Alam, regarding irregularities in appointment and construction work of Respondent No.3. (ii) To issue writ in the nature of writ of mandamus or any writ order direction directing the Respondent No. 3 to 5 henceforth to comply the letter No. BAU-01/2018-19 dtd. 12/2/2021 issued by the Respondent No.2, in its letter and spirit.
(2.) Learned counsel for the State opposes the petition stating that the petition is misconceived; raises disputed question of fact; is not in public interest; and that the issue can be best resolved at the local level by the appropriate authorities. After the matter was heard for some time, finding the Bench not to be agreeable with the submissions made by learned counsel for the petitioner, learned counsel for the petitioner, under instructions, states that petitioner shall be content if a direction is issued to the authority concerned i.e. (Respondent No. 5, the Registrar, Bihar Agriculture University, Sabour, Bhagalpur) to consider and decide the representation which the petitioner shall be filing within a period of four weeks from today for redressal of the grievance(s).
(3.) Learned counsel for the respondents states that if such a representation is filed by the petitioner, the authority concerned shall consider and dispose it of expeditiously and preferably within a period of four months from the date of its filing along with a copy of this order. Statement accepted and taken on record. ;


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