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


Allahabad High Court
Jagmohan Agarwal vs State Of U.P. Thru Prin. Sec. … on 29 January, 2010
Court No. - 36

Case :- WRIT - C No. - 4470 of 2010

Petitioner :- Jagmohan Agarwal
Respondent :- State Of U.P. Thru Prin. Sec. Housing Urban Plan. And Ors.
Petitioner Counsel :- Ved Byas Mishra
Respondent Counsel :- C.S.C.,Vivek Varma

Hon'ble Prakash Krishna,J.

Hon’ble Yogesh Chandra Gupta,J.

In paragraph-33 of the writ petition it has been stated that before passing the
impugned order dated 22-1-2010, no notice was given to the petitioner.

List on 8-2-2010 by which date counter affidavit may be filed.

In the meantime, the operation and effect of the impugned order dated 22-1-
1010 shall remain stayed.

Order Date :- 29.1.2010
ALS


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Your email address will not be published.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 0.111 seconds.