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Patna High Court – Orders
Chandeshwar Yadav vs State Of Bihar & Ors on 15 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   CR. REV. No.1596 of 2009
                       Chandeshwar Yadav S/o Raj Grihi Yadav, resident of Village-
                     Pansari, P.S.-Masaurhi, District-Patna.
                                                           ...Informant....Petitioner.
                                                Versus
                     1. State of Bihar.
                     2. Surajdeo Yadav, S/o Late Kuli Yadav.
                     3. Yadu Yadav S/o Surajdeo Yadav.
                     4. Ali Yadav S/o Surajdeo Yadav.
                     5. Jagdeo Yadav S/o Surajdeo Yadav.
                        All resident of Majhanpura, P.S.-Jehanabad, District-Jehanabad.
                                               -----------

2. 15.11.2011 Issue notice to Opposte Party Nos. 2 to 5 as to why

this application be not allowed/disposed of at the time of

admission stage itself, for which requisites etc. must be filed

within a period of ten days under both process i.e. registered

cover with A/D as well as ordinary process, failing which this

application will stand dismissed against them without further

reference to a Bench.

Call for the record of Sessions Trial No.

322/1992/118/2009 from the Court of Additional Sessions

Judge-II, Jehanabad.

Put up this case for admission after the service

report.

Kamlesh                                     (Amaresh Kumar Lal, J.)
 

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