PRASHANT PANT Vs. STATE
LAWS(UTN)-2012-6-19
HIGH COURT OF UTTARAKHAND
Decided on June 15,2012

PRASHANT PANT Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) THESE eleven review petitions are directed against the same judgment and order dated 23.07.2007, passed by this Court in Writ Petition No. 1684 of 2006 (S/S) and other connected writ petitions.
(2.) HEARD learned counsel for the parties. Briefly stated the recruitment process of Sub Inspectors (Civil Police)/Platoon Commanders (P.A.C.), held in the year 2002, was challenged in the above mentioned writ petitions. A C.B.I. inquiry was ordered in the matter of selection in question, by this Court. The C.B.I. found selection of seven candidates out of 253 selected candidates suffered on account of favouratism and charge sheet was filed against the certain police officers in the court concerned. In pursuance of said report services of seven selected officers were terminated, and the persons, who suffered on account of it, were given appointments. This Court vide its order sought to be reviewed, disposed of all the 35 writ petitions by a detailed and reasoned order. Having heard learned counsel for the parties, this Court does not find any error apparent on the face of the record to modify the order sought to be reviewed.
(3.) ACCORDINGLY, all the eleven review applications are hereby dismissed.;


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