Gajanand vs Rakesh on 9 March, 2015

Madhya Pradesh High Court
Gajanand vs Rakesh on 9 March, 2015
SA- 1 94- 2 0 1 0
(GAJANAND Vs RAKESH)

09-03-2015

Shri R.C. SharIna, learned counsel for the appellant.
It is informed by the learned counsel for the appellant that the appellant has
died. He prays for and is granted four weeks’ time to take steps in that regard.

(RAVI SHANKAR JHA)
JUDGE

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