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Allahabad High Court
Dhirendra Singh vs Union Of India & Another on 6 August, 2010
Court No. - 26

Case :- WRIT - A No. - 1171 of 1996

Petitioner :- Dhirendra Singh
Respondent :- Union Of India & Another
Petitioner Counsel :- V.K. Agnihotry
Respondent Counsel :- C.S.C.

Hon'ble Devendra Kumar Arora,J.

List has been revised.

None appeared on behalf of the petitioner to press this writ petition nor any
adjournment/engagement slip has been received on behalf of the petitioner’s
counsel.

It may be mentioned that the law helps those who are vigilant and not those
who sleep over their rights as per the maxim, ‘VIGILANTIBUS, ET NON
DORMIENIBUS, JURA SUB VENIUNT’.

Writ petition is dismissed for want of presecution.

Order Date :- 6.8.2010
Sunil Kr Tiwari


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