Akhilesh Tiwary vs The State Of Bihar on 18 March, 2011

Patna High Court – Orders
Akhilesh Tiwary vs The State Of Bihar on 18 March, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                            CR. APP (DB) No.234 of 2011
                                 AKHILESH TIWARY
                                         Versus
                                THE STATE OF BIHAR
                                       -----------

2 18-3-2011 Heard the parties in respect of I.A. No. 677 of 2011

filed under section 5 of the Limitation Act.

For the reasons mentioned in this application the

delay of about 18 days in preferring this appeal is condoned.

The I.A. thus, stands allowed.

( Shiva Kirti Singh, J.)

( Gopal Prasad,J)

Naresh

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