DEVENDRA JOSHI Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-4-152
HIGH COURT OF UTTARAKHAND
Decided on April 09,2012

Devendra Joshi Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard Mr. Bhagwat Mehra, Advocate for the petitioner, Mr. N.S. Pundir, Brief Holder for the State/respondent nos.1 and 2 and Mr. Ajay Singh Bisht, Advocate for the respondent no.3.
(2.) On 19.03.2012, the Court had passed the following order:- " Sri Bhagwat Mehra, Advocate for the petitioner. Sri Anil Bisht, Brief Holder for the State/respondents nos.1 and 2. In spite of specific direction by the Court in its order dated 28.12.2011, no supplementary counter affidavit has been filed indicating the steps taken by the respondents for arrangement of necessary funds for the retired employees nor pension has been paid to the petitioner from August, 2011 onwards. This is a serious matter. Consequently, the Secretary, Urban Development, Dehradun, is directed to appear before the Court and show cause as to why he should not be suspended. List on 9th April, 2012."
(3.) Today, the Secretary, Urban Development, Dehradun was required to appear in person and show cause as to why an order of suspension should not be passed against him.;


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