Posted On by &filed under Allahabad High Court, High Court.


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

Case :- WRIT - C No. - 45694 of 2010

Petitioner :- Gajraj Singh
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Shiv Sagar Singh
Respondent Counsel :- C. S. C.,G. P. Srivastava

Hon'ble Vineet Saran,J.

Hon’ble Ran Vijai Singh,J.

Connect this writ petition with the record of writ petitions no.
63278 of 2009 and 3189 of 2010.

Learned Standing Counsel has accepted notices on behalf of
respondents no.1 to 3 and Sri K.S. Ojha has put in appearance on
behalf of respondent no.4. They pray for and are granted a month’s
time to file counter affidavit. Petitioner shall have two weeks
thereafter to file rejoinder affidavit.

List immediately after the expiry of the aforesaid period showing
the name of Sri K.S. Ojha also as counsel for the respondent.

For the reasons given in the interim order dated 03.12.2009
granted in the connected writ petition no. 63278 of 2009 it is
directed that the Sub Registrar Ghaziabad respondent no.3 shall
take steps for registration of sale deed as required by law or to
show cause within six weeks from the date of presentation of a
certified copy of this order before him.

Order Date :- 4.8.2010
p.s.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.112 seconds.