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


Allahabad High Court
Irshad vs State Of U.P. on 4 August, 2010
Court No. - 43

Case :- APPLICATION U/S 482 No. - 17429 of 2010

Petitioner :- Irshad
Respondent :- State Of U.P.
Petitioner Counsel :- Shakti Dhar Dube,Neeraj Dube
Respondent Counsel :- Govt. Advocate

Hon'ble Ravindra Singh,J.

Heard learned counsel for the applicant and learned A.G.A.

This is correction application no. 220020 of 2010. After perusing the record
the learned counsel for the applicant is permitted to correct the name of police
station in the memo of the application by mentioning Kavi Nagar in place of
Kabir Nagar. The order dated 14.5.2010 is hereby corrected by mentioning
Kavi Nagar in place of Kabir Nagar in the third line of second paragraph of
the order.

Accordingly the correction application is allowed.

Order Date :- 4.8.2010
RPD


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