RAVI KUMAR MEENA Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-11-162
HIGH COURT OF RAJASTHAN
Decided on November 04,2019

Ravi Kumar Meena Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Dinesh Mehta,J. - (1.) A perusal of the record of proceedings reveals that on account of failure of the respondents to carry out directions of the Court, the following order was passed on 22.10.2019:- "Learned counsel for the respondents submits that he has no instructions from the respondents in this regard. In view of the above fact situation, list the petition on 04.11.2019. On that date, the Inspector General of Police (Recruitment), Headquarter, Jaipur, Rajasthan shall remain personally present before the Court. In case, some other officer is responsible for filing the reply/conclude the inquiry, the said officer shall also remain personally present before this court on the next date. It would be the responsibility of learned counsel for the respondent to inform the said respondent regarding his presence before the Court on the next date."
(2.) An application for exemption has been filed by the Inspector General of Police (Recruitment), Headquarter, Jaipur, on 02.11.2019, inter alia, seeking exemption from personal appearance in the Court on 04.11.2019, as she was to remain on leave due to personal work.
(3.) In the facts obtaining, this Court does not deem it appropriate to pass any order on such application, at this stage.;


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