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


Allahabad High Court
Kavi Ahmad vs The M.D., U.P. S.R.T.C. Lko And Ors on 4 August, 2010
Court No. - 38

Case :- WRIT - A No. - 31966 of 1998

Petitioner :- Kavi Ahmad
Respondent :- The M.D., U.P. S.R.T.C. Lko And Ors
Petitioner Counsel :- Umesh Narain Sharma
Respondent Counsel :- Samir Sharma

Hon'ble Shishir Kumar,J.

This writ petition was filed in the year 1998 against the suspension of the
petitoner.

By efflux of time, the writ petition has become infructuous.

Therefore, it is being dismissed as infructuous.

Interim order, if any, is hereby discharged.

No order is passed as to costs.

Order Date :- 4.8.2010
Pr/-


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