DEEPAK KUMAR RAM Vs. STATE OF BIHAR
LAWS(PAT)-2022-2-45
HIGH COURT OF PATNA
Decided on February 24,2022

Deepak Kumar Ram Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Petitioner has prayed for following reliefs:- " I. To command and direct the respondents to ensure the loan amount to the petitioner under Prime Minister employment generation programme ( Cetrtral Government Project ) for which petitioner was applied annexing with all the required documents and subsequently application of petitioner was approved by the District level task force committee, Bhagalpur in its meeting held on 14/2/2020, Loan is required for the Flour mill and petitioner belongs to Schedule caste . II. To further command and detect the respondents , to make payment of loan through the state bank of India , Main Branch , Naugachiya on the basis of approved purposal with PMEGP scheme of Govt. of India but no process is going on by the said bank till date as a delaying tactics to harass the socially weaker sec. , like petitioner. III. For which petitioner is entitled for." 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 respondent no.7, namely, the Chief Manager, State Bank of India, Main Branch, Naugachiya, District- 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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