MOHD. AHSAN ZARGAR Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-33
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 10,2020

Mohd. Ahsan Zargar Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Rajesh Bindal,J. - (1.)The petitioner has filed the present writ petition impugning the order dated 05.02.2020 vide which he has been transferred from Municipal Committee, Banihal to Municipal Committee, Bhaderwah.
(2.)Learned counsel for the petitioner submitted that the petitioner was posted at Banihal in October, 2019 merely three months thereafter, he has been transferred to Bhaderwah. He further submitted that the petitioner is to retire in about two years' time. The order passed is malifide as charge of the post from which the petitioner is transferred has been given to the Executive Officer. That means the post is still lying vacant and the transfer has been made only to disturb the petitioner.
(3.)After hearing the learned counsel for the petitioner, I do not find any reason to interfere in the present petition.
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