Dr.Indal Singh Naveen vs The State Of Bihar & Ors on 4 November, 2011

Patna High Court – Orders
Dr.Indal Singh Naveen vs The State Of Bihar & Ors on 4 November, 2011
        Patna High Court CWJC No.10662 of 2010 (2) dt.04-11-2011




                        IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   Civil Writ Jurisdiction Case No.10662 of 2010
                    ======================================================

Dr.Indal Singh Naveen
…. …. Petitioner/s
Versus
The State Of Bihar & Ors
…. …. Respondent/s
======================================================
Appearance :

For the Petitioner/s : Mr. Binod Kumar 3
For the Respondent/s : Mr. (Sc9)
Mr. P.K.Shahi

======================================================

2 04-11-2011 Learned counsel for the Bihar School Examination

Board prays for and is granted two weeks’ time to file

counter affidavit.

In the limited nature of the controversy, no further

adjournment shall be granted and the matter may be

disposed on basis of materials on record at the stage of

admission, if possible, on the next date.

List for final disposal after two weeks at the same

position.

(Navin Sinha, J)

Krishna Chandra
Jha/-

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