DIWAN SINGH RAWAL AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-12-59
HIGH COURT OF UTTARAKHAND
Decided on December 19,2013

Diwan Singh Rawal And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

Alok Singh, J. (Oral) - (1.) Vide Government Order dated 12.12.2011, 74 police stations were upgraded to be headed by police officer not below the rank of Inspector. Vide impugned Government Notification dated 11.06.2012, earlier Government Order dated 12.12.2011 upgrading the police stations to be headed by police officers not below the rank of Inspectors was cancelled.
(2.) Petitioners, who were posted as Sub Inspectors with Uttarakhand Civil Police, have invoked writ jurisdiction of this Court under Article 226 of the Constitution of India assailing the Government Order dated 11.06.2012 cancelling the earlier Government Order dated 12.12.2011.
(3.) I have heard Mr. V.B.S. Negi, Sr. Advocate assisted by Mr. Sandeep Kothari, Advocate for petitioners and Mr. A.S. Rawat, Additional Advocate General assisted by Mr. Lalit Miglani, Brief Holder for the State of Uttarakhand.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.