Krishn Gopal Gupta vs State Of U.P.And Another on 5 August, 2010

Allahabad High Court
Krishn Gopal Gupta vs State Of U.P.And Another on 5 August, 2010
Court No. - 43

Case :- APPLICATION U/S 482 No. - 24787 of 2010

Petitioner :- Krishn Gopal Gupta
Respondent :- State Of U.P.And Another
Petitioner Counsel :- Ravi Sinha
Respondent Counsel :- Govt Advocate

Hon'ble Ravindra Singh,J.

Heard the learned counsel for the applicant and the learned A.G.A.
It is contended by the learned counsel for the applicant that in the present
case no notice has been served to the applicant even date of service of
notice has not been mentioned in the complaint.
Issue notice to O.P. 2 returnable within a period of four weeks.
In view of the submissions made by the learned counsel for the applicants
and the learned A.G.A. further proceedings in complaint case no. 14307
of 2007 under section 138 N.I. Act pending in the court of Chief Judicial
Magistrate, Allahabad shall remain stayed till the next date of listing.
List after four weeks not treating this case as tied up to this court, before
appropriate bench.

Order Date :- 5.8.2010
N.A.

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