VIJAY KUMAR VERMA Vs. NAVEEN KUMAR CHOUDHARY
LAWS(J&K)-2020-3-26
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 06,2020

VIJAY KUMAR VERMA Appellant
VERSUS
Naveen Kumar Choudhary Respondents

JUDGEMENT

Sanjay Kumar Gupta,J. - (1.)This is a contempt petition initiated by the petitioner against the respondents, thereby stating that they have not complied with the Court order. The concluding para of Court order dated 11.01.2019 passed in SWP No. 19/2019 reads as under:
'After hearing for a while, this petition can be disposed of by directing the respondents to consider the grievance of the petitioner, which he has averred in his representations in the light of above stated facts.

Accordingly, this petition is disposed of with a direction to the respondents to consider the grievance of the petitioner in the light of Rule 3 of SRO 43/1994 and judgment dated 19.04.2017 passed by the Division Bench of this Court. Let the needful be done within a period of six weeks from the date of receipt of certified copy of this order.

This petition is disposed of along with connected IA(s)'.

(2.)Statement of facts has been filed by respondent No. 2 wherein it has been stated that after disposal of the petition, the case of the petitioner has been considered according to the direction passed by this Court. The case of the petitioner was found devoid of merit and accordingly, it was rejected.
(3.)I have considered the rival contentions. From perusal of order dated 28.02.2019 passed by Directorate of Geology and Mining Department of J&K, it reveals that after examining the case of the petitioner in light of the judgment/direction passed by this Court, the case of the petitioner was neither found covered under Rules nor bears any ground for consideration and accordingly, it was rejected.
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