DEVENDRA SINGH RAWAT Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-11-5
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on November 08,2012

Devendra Singh Rawat Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties and perused the record.
(2.) Supplementary counter affidavit filed on behalf of respondent no.1 in the Court today is taken on record. Alongwith the supplementary counter affidavit the respondent no.1 has annexed a chart showing the vacancies of Patwari (Revenue Sub Inspector). As per the chart, there are 320 posts of Patwari (Revenue Sub Inspectors) vacant in various districts of the State.
(3.) Since controversy involved in these petitions is identical, hence all the petitions are being decided by a common judgment. Writ Petition No. 666 of 2011 shall be the leading case.;


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