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Allahabad High Court
Durga Prasad vs State Of U.P. & Others on 4 August, 2010
Court No. - 35

Case :- WRIT - C No. - 45595 of 2010

Petitioner :- Durga Prasad
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Raj Karan Yadav
Respondent Counsel :- C. S. C.

Hon'ble Vineet Saran,J.

Hon’ble Ran Vijai Singh,J.

Learned Standing Counsel has accepted notices for the
respondents no. 1 to 3. He prays for and is granted a month’s time
to file counter affidavit. The petitioner shall have two weeks
thereafter to file rejoinder affidavit.

List immediately thereafter.

It is stated in paragraph 6 of the writ petition that the petitioner is
still in possession of the land in question.

Considering the facts and circumstances of this case and effect of
Urban Land (Ceiling and Regulation Repeal ) Act, 1999, it is
directed that the status quo as on date with regard to the possession
over the land in dispute shall be maintained by the parties.

Order Date :- 4.8.2010
p.s.


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