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Allahabad High Court
Azad Singh vs The Oriental Insurance Company … on 5 January, 2010
Court No. - 34

Case :- FIRST APPEAL FROM ORDER DEFECTIVE No. - 1871 of 2009

Petitioner :- Azad Singh
Respondent :- The Oriental Insurance Company Ltd. And Another
Petitioner Counsel :- Sharve Singh

Hon'ble Prakash Chandra Verma,J.

Hon’ble Ram Autar Singh,J.

The appeal is filed out of time with an application under Section 5 of the
Limitation Act.

Issue notice upon the respondents by registered post with acknowledgement
due to hear out the objection, if any, in connection with the application for
condonation of delay within a period of fortnight from this date returnable six
weeks hence.

Order Date :- 5.1.2010
RKS/


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