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


Allahabad High Court
Daya Shanker Mishra vs Shri A.K. Bhatnagar And Another on 29 January, 2010
Court No. - 10

Case :- CONTEMPT APPLICATION (CIVIL) No. - 457 of 2009

Petitioner :- Daya Shanker Mishra
Respondent :- Shri A.K. Bhatnagar And Another
Petitioner Counsel :- Prabhakant Mishra
Respondent Counsel :- S.C.,J.P.Singh

Hon'ble Vikram Nath,J.

Civil Misc. Impleadment Application No.345012 of 2009 filed by the
applicant is allowed. Let necessary incorporation be carried out within a
week.

Let notice be issued to the newly added opposite party. Steps may be taken
within a week. Upon steps being taken the office will issue notice fixing
15.3.2010. Application may be listed on the said date.

Order Date :- 29.1.2010
pk


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.265 seconds.