SHEKHAR CHANDRA JOSHI Vs. CHIEF POST MASTER GENERAL UTTARAKHAND PARIMANDAL
LAWS(UTN)-2012-7-53
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on July 06,2012

Shekhar Chandra Joshi Appellant
VERSUS
Chief Post Master General Uttarakhand Parimandal Respondents

JUDGEMENT

- (1.) Heard Mr. Chandramauli Sah, the learned counsel for the petitioner and Mr. Vikas Pandey, the learned counsel for the respondents.
(2.) The petitioner, being aggrieved by the transfer order dated 05.05.2008 and the consequential relieving order 21.05.2008, has filed the present writ petition in which an interim order 27.06.2008 was passed staying the transfer order.
(3.) The brief facts leading to the filing of the writ petition is, that the petitioner is a permanent resident of Gram and Post Nayal, Tehsil Bhanoli, District Almora and was appointed as an Extra Departmental Delivery Agent in the year 1992 in Branch Post Office Nayal, Almora. The post of Extra Departmental Delivery Agent is now known as a Gramin Dak Sevak. The petitioner is governed by the Post & Telegraphs Extra Departmental Agents (Conduct and Service) Rules, 1964 as well as by the Department of Posts, Gramin Dak Sevaks (Conduct and Employment) Rules, 2001.;


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