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Patna High Court – Orders
Divisional Manager,The Nationa vs Mahida Anjum &Amp; Ors on 9 August, 2010
          IN THE HIGH COURT OF JUDICATURE AT PATNA
                        MA No.482 of 2006
              DIVISIONAL MANAGER, THE NATIONA
                             Versus
                     NAHIDA ANJUM & ORS
                            -----------

08/ 09.08.2010 Two weeks’ time is allowed to learned counsel

for the appellant to take steps for fresh service of notice

upon respondent nos. 7 and 9 under ordinary process at the

correct and present address, failing which the memo of

appeal shall stand rejected as against them without further

reference to a Bench.

      Kundan                          (Gopal Prasad, J.)
 

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