SHAKEEL HASAN Vs. STATE ADVISORY COMMITTEE & OTHERS
LAWS(UTN)-2013-12-62
HIGH COURT OF UTTARAKHAND
Decided on December 02,2013

Shakeel Hasan Appellant
VERSUS
State Advisory Committee And Others Respondents

JUDGEMENT

- (1.) No counter affidavit has been filed either by the State of Uttarakhand or by the State of Uttar Pradesh, nor any counter affidavit has been filed by the Union of India.
(2.) In the writ petition, apart from stating and establishing that the petitioner had given an option on 2nd October, 2000 for being allocated to the State of Uttar Pradesh, there is not one single whisper as to what the Central Government has done on that option. Under the U.P. Reorganisation Act, 2000, it is the Central Government alone, who is required to do the needful pertaining to all existing employees of the State of Uttar Pradesh.
(3.) We, accordingly, dispose of this writ petition by directing the Central Government to take a final decision on the option dated 2nd October, 2000 within a period of 30 days from the date of service of a copy of this order upon respondent No. 2. In the event, a decision on the option dated 2nd October, 2000 has already been taken, the said decision is required to be communicated to the petitioner within the period as mentioned above.;


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