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Indian Bank vs Jawahar Lal Thanvi on 9 January, 2009

Rajasthan High Court – Jodhpur
Indian Bank vs Jawahar Lal Thanvi on 9 January, 2009
3
                   S.B. CIVIL FIRST APPEAL NO.122/1989.
                   Indian Bank    Vs. Jawahar Lal Thanvi


         Date of Order :: 9th January 2009.

               HON'BLE MR. JUSTICE DINESH MAHESHWARI

         Mr. Sanjay Kapoor, for the appellant.
         Mr. Narendra Thanvi for
         Mr. R.K. Thanvi, for the respondent.
                                       .....

         BY THE COURT:

The sole respondent is reported to have expired. No

steps in his relation have been taken and the appeal has

already abated. However, learned counsel for the appellant

submits on instructions that the appellant does not want to

press this appeal any further.

On the submissions so made, the appeal is dismissed

as not pressed.

(DINESH MAHESHWARI), J.

Mohan/

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