w w w . L a w y e r S e r v i c e s . i n



Anju Sharma v/s Sunita Kumari & Others


Company & Directors' Information:- SUNITA INDIA PVT LTD [Active] CIN = U67120WB1983PTC035866

Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

Company & Directors' Information:- SUNITA PRIVATE LIMITED [Strike Off] CIN = U29290MH1973PTC017081

    LPA. No. 49 & CM. No. 2282 of 2020

    Decided On, 20 March 2020

    At, High Court of Jammu and Kashmir

    By, THE HONOURABLE CHIEF JUSTICE MS. GITA MITTAL & THE HONOURABLE MR. JUSTICE RAJESH BINDAL

    For the Appellant: Monish Chopra, Advocate. For the Respondents: R2 to R4, Vishal Bharti, Dy. AG., B.R. Manhas, R1, P.N. Bhat, Advocates.



Judgment Text


LPA No. 49/2020

1. Issue notice to show cause why the appeal be not admitted.

2. Mr. B.R. Manhas, learned counsel appearing vice Mr. P.N. Bhat, learned counsel accepts notice on behalf of respondent No. 1.

Mr. Vishal Bharti, learned Dy. AG accepts notice on behalf of respondent Nos. 2 to 5.

CM No. 2282/2020

3. Notice.

Mr. B.R. Manhas, learned counsel appearing vice Mr. P.N. Bhat, learned counsel accepts notice on behalf of respondent No. 1.

Mr. Vishal Bharti, learned Dy. AG accepts notice on behalf of respondent Nos. 2 to 5.

4. The appellant has assailed the judgment dated 5 th March, 2020 passed by the learned single Judge accepting SWP No. 608/2016. This writ petition was filed by the respondent No. 1 seeking a direction to the official respondents to appoint her as an Anganwari Worker in the Anganwari Center, Makol, Ward No. 3, Halqa Panchayat Nallah. The respondent No. 1 admitted in the writ petition that the appellant had been brought as an Anganwari Worker in the Anganwari Center, Makol as back as on 30 th of November, 2011.

Appellant submits that she was only transferred from Anganwari Center, Thumba Garan Nallah and posted in Anganwari Center, Makol.

5. Before us, the appellant submits on affidavit that no notice of the writ petition was received by her at any point of time.

6. The appellant has been compelled to file the instant appeal for the reason that, in the above circumstances, behind her back, by the judgment dated 5th March, 2020, her engagement as Anganwari Worker in Anganwari Center Makol has been set aside.

7. The appellant submits that the writ petitioner had misrepresented the facts and wrongly contended that the appellant was not a resident of Makol, disentitling her to the engagement as Anganwari Worker in the Anganwari Center which was in Makol.

In view of the above, we direct stay of the effect and operation of the judgment dat

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ed 5th March, 2020 till further orders. 8. List on 15th July, 2020 9. A copy of this order be provided to learned counsel for the parties under the seal and signatures of Bench Secretary of this Court.
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