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Dinesh Kumar Singh vs State Of Jharkhand & Ors on 1 August, 2011

Jharkhand High Court
Dinesh Kumar Singh vs State Of Jharkhand & Ors on 1 August, 2011
             IN THE HIGH COURT OF JHARKHAND AT RANCHI
                         W.P.(S) No. 654 of 2011
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Dinesh Kumar Singh … Petitioner
Versus
The State of Jharkhand & ors. … Respondents

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CORAM: HON’BLE MR. JUSTICE D.N.PATEL

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For the petitioner: Mr. Ram Prakash Singh, Advocate
For State of Jharkhand: J.C. to A.G.

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st
Order No. 02: Dated 1 August, 2011
Per D.N.Patel, J.

1. Learned counsel for the petitioner, upon instructions from his client,
is not pressing this writ petition.

2. This writ petition is, accordingly, disposed of, as not pressed.

3. Interim relief, if any granted by this Court, shall stand vacated.

( D.N. Patel, J. )
A.K.Verma/

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