Posted On by &filed under High Court, Patna High Court - Orders.


Patna High Court – Orders
Jagdish Chandra Roy vs Urmila Devi & Ors on 12 September, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                               First Appeal No.703 of 1976
                                    Jagdish Chandra Roy
                                            Versus
                                     Urmila Devi & Ors
                               ----------------------------------

77. 12.09.2011 The learned counsel for the appellant

submitted that he will file an appropriate application for

deleting the name of respondent Nos. 1(c) and 1(g)

within three weeks. If such application is not filed the

appellant shall take steps for appeal notice on behalf of

the said respondents in ordinary process within next

one week, failing which the appeal shall stand

dismissed as against the concerned respondents.

S.S.                                        (Mungeshwar Sahoo, J.)
 

Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

109 queries in 0.233 seconds.