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Allahabad High Court
Brij Bhushan Chaubey vs State Of U.P. on 29 January, 2010
Court No. - 38

Case :- WRIT - A No. - 4265 of 2010

Petitioner :- Brij Bhushan Chaubey
Respondent :- State Of U.P.
Petitioner Counsel :- R.R. Mishra,Dinesh Kr. Chaubey
Respondent Counsel :- C.S.C.

Hon'ble Amreshwar Pratap Sahi,J.

The petitioner has come up against the recovery order without
questioning the basic order passed by the National Human Rights
Commission.

Learned counsel for the petitioner prays that he may be permitted to
withdraw the writ petition with liberty to the petitioner to file a fresh writ
petition.

The writ petition is, accordingly, dismissed as withdrawn with the
aforesaid liberty.

Order Date :- 29.1.2010
Irshad


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