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Allahabad High Court
Awadhesh Pratap Singh And Others vs State Of U.P. & Others on 4 August, 2010
Court No. - 35

Case :- WRIT - C No. - 32270 of 2010

Petitioner :- Awadhesh Pratap Singh And Others
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Sheshadri Trivedi,Satish Trivedi
Respondent Counsel :- C. S.
C.,H.P.Dubey,H.R.Mishra,Yashwant Verma

Hon'ble Vineet Saran,J.

Hon’ble Ran Vijai Singh,J.

Counter affidavit on behalf of State respondents no. 1 to 4 has
been filed today, which may be placed on record.

List after two weeks, by which time, rejoinder affidavit, if any,
may be filed.

In one of the connected writ petition No.14716 of 2010 (Ramjes
and another Vs. Sate of U.P. and others), vide order dated
19.5.2010 Sri Ravi Kant, learned Senior Advocate had been
requested to argue the matter with regard to the applicability of the
provision of Part VII of Land Acquisition Act.

Name of Sri Ravi Kant, learned Senior Counsel be also shown in
the cause list as counsel for the petitioner when the case is listed
next.

Order Date :- 4.8.2010

Pratima


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