Amita Kumari vs The State Of Bihar & Ors on 3 November, 2011

Patna High Court – Orders
Amita Kumari vs The State Of Bihar & Ors on 3 November, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                      Civil Writ Jurisdiction Case No.19065 of 2011
                                       Amita Kumari
                                            Versus
                               The State Of Bihar & Ors
                               ----------------------------------

2. 3.11.2011 As prayed for, two weeks time is allowed to

learned counsel for the petitioner to file a fresh duly certified

copy of the impugned order dated 30.8.2011.

     S.Pandey                            (Ramesh Kumar Datta, J.)
 

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *