Durga Prasad Thakur vs The State Of Bihar &Amp; Ors on 8 November, 2010

Patna High Court – Orders
Durga Prasad Thakur vs The State Of Bihar &Amp; Ors on 8 November, 2010
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                                 CWJC No.6058 of 2006
                              DURGA PRASAD THAKUR
                                         Versus
                             THE STATE OF BIHAR & ORS
                                       -----------

02. 8.11.2010 None for the petitioner. The stand of the petitioner is that in

terms of the notification dated 1st August, 2006 the petitioner has been

given benefit of ACP, which is corroborated by the said notification.

In view of the same the writ application has become

infructuous. It is dismissed as such.

rkp                                         ( Ajay Kumar Tripathi, J.)
 

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