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Allahabad High Court
Gorakh vs Chandreshwar And Others on 9 August, 2010
Court No. - 10

Case :- CONTEMPT APPLICATION (CIVIL) No. - 2804 of 2010

Petitioner :- Gorakh
Respondent :- Chandreshwar And Others
Petitioner Counsel :- A.K. Pandey,Havaldar Verma

Hon'ble Shashi Kant Gupta,J.

Sri Dileep Kumar Srivastava who has filed his memo of appearance on behalf
of the opposite parties No. 1 and 2 is present. Sri A. K. Srivastava, learned
counsel is present for the opposite party No. 3, however, no one appears on
behalf of the respondent No. 4.

As prayed by the learned counsel for the Opposite Parties No. 1, 2 and 3,
three weeks and no more time is granted for filing counter affidavit. Learned
counsel for the applicant will have one week’s time thereafter for filing
rejoinder affidavit.

List the matter in the week commencing 13.9.2010.

Despite the service of notice, neither the respondent No. 4 has put in
appearance nor any counter affidavit has been filed by him.

In view of the above, let bailable warrants be issued against the respondent
No. 4 fixing 13.9.2010. On that date, the opposite party No. 4 shall remain
present before the Court.

Office is directed to take necessary steps in the matter.

Order Date :- 9.8.2010
vinay


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