DIVYA PANT Vs. PRINCIPAL, DISTRICT INSTITUT OF EDUCATION & TRAINING
LAWS(UTN)-2012-8-92
HIGH COURT OF UTTARAKHAND
Decided on August 17,2012

Divya Pant Appellant
VERSUS
Principal, District Institut Of Education And Training Respondents

JUDGEMENT

- (1.) Supplementary affidavit filed by learned counsel for the petitioner is kept with the record.
(2.) Present review petition was filed with the object of reviewing the judgment and order dated 8 th February 2012, passed by this Court in Writ Petition No. 172 of 2012 (S/S); Divya Pant vs. Principal, District Institute of Education and Training, Almora and another.
(3.) The principal submission of learned counsel representing State was that the Post Office, Almora was opened on 25.12.2011, as per the direction issued by the Superintendent, Post Offices, Almora Division, Almora vide letter dated 23.12.2011. The second submission of learned counsel representing State was that the petitioner s application was received in Head Post Office, Almora on 27.12.2011. This fact is not correct. The fact of the matter is that the said postal packet was received in Head Post Office, Almora on 26.12.2011 as per the letter CR / General / 11 dated 29.12.2011 of Superintendent of Post Offices, Almora Division.;


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