B V Lakshminarayana vs V Vedanarayana on 13 April, 2009

Karnataka High Court
B V Lakshminarayana vs V Vedanarayana on 13 April, 2009
Author: B.S.Patil
uuulu vr Mmrdnlnnn HIGH COURI  KARNATAKA MGR COURT OF KARNATAXA HIGH COURT OF KAINATAKA HIGH COUB OF KARNATAKA FHGH COURT

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mrfizp mm 'mm ism DAY warm. 2060 O f  5  ' =

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‘Pai[wa13’Ai’_niayappa Read
560 ms.

about 59 35%
‘1.Flathm-“5 mm mt. Immsrn
Fhor

‘ Ho.9?’3/3. 2.1-z.’haga::m’

Hwrthpetlfillazn Road

um mum Wl”IaIfl””II’tQ”‘fl 9 :1

.-…sn wwwm mm mmnmmwmmm srwww vsmvums tn” unnwuannn Maura huiérw UH” rmxmflmzafl fliufi auwm

3. Champalal

Aged about 45 yearn
Fathm-*5. new am: known

Home N::.9?’3{5, 1″ Fhor
Bagarthpet Main Road

Bangalore – 560 002

. Kafija S.Ja.in

Aged about 48 years
Fathe.r”a name not known

Home Ha.9′?3]6, Ie’t;__Ii’§-::<:r_"A fl j _ _
Emma-560 092 V

Aged about 419

Fa.thr:r"s 'A V
H¢u$$'Nfl.,9?3f'3}Q5.HI. Finer'

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Firaféaafa

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H@.rthpet MainRoad
Bangalom — 560 fl

9. Mdambohmmar Dungarvmla
Aged about Sfiyaam V 1
Fathefa name
Shop Ne..973/ I _ _
um;-thpet ” j’ A

.

Shop Nc.;9′?:%I9 ‘ ” ; %

A831 85013’? 53 5-‘¢33?.’§
C[Vu-vlgw R. _ ‘ ‘ ” ‘
at 1l”t:.3..Q_.’ .

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‘afmut 48 years
D! B Iate R’ .Vmh

A. ,Ho.fi?, 159* Crane
, 4&1 Main. Subbaxaj Lqout
Kaiwara Mutt

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[By Sri mum: Aithal, Adwcate is: El, §§3§i’ .é;+2:.£i..

R12, R-2 to 10 natioe cihpesmecfwithj

This writ petitixn is fihd under and” v V
227 cf 1:.’ne Conatitution oflndia. praying ta; mt.
order dt. 29.3.2007 passed by that–City J”‘a.1,§:’ga=..:_~
Bangahre in {J.S.fin.N€}M75€-3? of in

andeuz. V

Thia patition coming on day,
tlaecourtmadathe i5a1lbtvn1gV_f –

The writ petition
is that application under
of the cane fmm

29.o1.2«3o1f % to along with amthar

‘ raadwith section 151

mum” wwwmm marmnawnmwwmm Mamet”! Wu-‘I..Jv’w9£.& WW flfiflmflfflfifl WEWH %.JJw§’H W? %fi.RNflfW¥;Wfi H¥(§’rI'”§ CUURE

tha delay, the court below has

am mm mwesr M. mmmmof pm-as

wwne”wwwm wsmcn Mr-“mnmwm U1

wax» mm

2. Cwxmel Ear than pamimarmakraavaflable to
copy afthe a;;pIJn£IJn’ ‘n51aa.aemg’

J6″

advafint and certified copy at’ the A. V.
aeel-:mg’ per:russ’ ion to carry out the
canrioning the delay. Than:

applications are “finned by

matter was listed an 29.03.20!3;7::’ ‘V

on the ban’: of 3 afice
unsung that u..Np.7 of the
court ‘below, 1:: note that
I.A.Ilo.’7 waa} hence the mam-

Iashnuld :1; is mm
Rom materiah on rwerrd, that
WWW V by the puma’ was

«§:¥fHc’:asu of Rs.1,D(3OJ’- and the

bc mud on 06.09.2006. On

Phwlfi ing Oficer was on lave, the

‘ ‘Wa2§s;c1j<:;un1ed to 19.09.2005 for paymma: at coats
' out ammmx. 01;: the a.d}o11rned' day

{:1:'§i.'09:.2006] coats. of Ra.1,0G0[- wm paid and the

powd fiar plaimifik evidenne to 29.01.2007.

gy

wmwvvawlmsot wt I\l"'ll\l'G£""'IflB"'%fl\#"U l'ItiWW"a wmwammfimmm msww MUUKE WW mwwcwmnmmw WEWW Qnfiififlfifi K3?" %'§1W!'W§'h$5'\H%.@% "IQ" MWWWE WW Wflfliwfliflflfi mmrnm Huihmwnfiflfi

MAVRW W&§§ 60%}???

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m’w.uNw””Wi if

How:-swr, fine findmmt was mt carriad

this background, that the applioatinn my 1:

of the mac and the applicatinn __
carry out the amendmatzd; by Q J

uobefiladbythsplainmi

3. It appears the mt {mood
in the file. gut up the
‘Based on the mama,
is able no shew to the
satfi’a ::l_iqn gs: such appliaatiom mm in

V iaaued by the rwuktty of the court
A L said am the appucaaaus were
Theacurt belcw ought to have accepted

x and pznmetled tn hear the parties can
same. Today, durfim the course of the argumts
coumel fin’ the pet_i’t:i.o1:im’ has shown 1:: the

»%

«ma was-w u :u~w¢VA”$ I

mwm wwwm mmmmsrmmmwa mawn mwuma mar mmmwmllifiwwas wamaw mwum W?” %W¢&$W5%’EMKfi %*ifi%éM mmm W? mxmzmm Mfiflfi mmm

Court that such appueauoz-xa were in fact u
certified copies of the applicatitaxm have K
the plaintfii In such V
to accept the applications, ‘V
win he filed by the pajama’

and pass appropfiate the ends of
ternm stated
above. oopiea of the
before the court

Ba. um; {:LLa>–u Jew PM
aw «I/**f*”””* W W4 “ff” W°’m

…..

Judge

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