SANGEETA AGARWAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-86
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Sangeeta Agarwal Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

B.S. Verma, J. - (1.) HEARD . By means of this writ petition, the petitioner has sought a writ in the nature of certiorari to quash the order dated 9 -2 -2012 passed by Up Zila Adhikari Haridwar, district Haridwar (Annexure -12 to the writ petition).
(2.) THE main ground of challenge raised by the petitioner is that no opportunity of hearing was given to her prior to cancellation of her domicile certificate. Learned Brief Holder for the State has submitted that this writ petition may be disposed of as on today without inviting counter version.
(3.) IT appears that the petitioner was appointed on the post of PRT in Maharshi Vidya Mandir vide appointment letter dated 19 -7 -1999 (Annexure -3 to the petition). The petitioner applied for obtaining domicile certificate after getting the necessary formalities completed and thereafter she was given domicile certificate in the year 2001. It also appears that the petitioner got married in the year 1990 with Mr. Ajay Kumar Agarwal, a resident of district Saharanpur, but by a decree of divorce dated 30 -11 -2009, the marriage between them had been dissolved, hence the petitioner had no concern with the district Saharanpur since 30 -11 -2009.;


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