Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Bhola vs State Of U.P. & Another on 6 August, 2010
Court No. - 4

Case :- WRIT - C No. - 32714 of 2007

Petitioner :- Bhola

Respondent :- State Of U.P. & Another

Petitioner Counsel :- M.D. Misra,R.S. Misra
Respondent Counsel :- C.S.C.

Hon’ble Krishna Murari J.

In View of office report dated 15.220089, learned counsel for the petitioner is
allowed a week’s time to take fresh steps for service of notice on the
respondents. In case steps are taken, office shall issue notice returnable at an
early date.

Order Date :- 6.8.2010
SM


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