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


Allahabad High Court
Kunwar Bahadur Singh vs State Of U.P. And Others on 3 August, 2010
Court No. - 36

Case :- WRIT - C No. - 45344 of 2010

Petitioner :- Kunwar Bahadur Singh
Respondent :- State Of U.P. And Others
Petitioner Counsel :- S.C. Tiwari
Respondent Counsel :- C.S.C.,A. Sahai

Hon'ble Sheo Kumar Singh,J.

Hon’ble Rajesh Chandra,J.

In the writ petition no copy of the citation/recovery certificate
is annexed.

Counsel for the petitioner states that petitioner is not able to
get it.

On these facts, we give direction that on filing certified copy
of this order by the petitioner before the concerned Tehsildar
it will be his duty to provide the same to the petitioner within
a period of three days if that has been published so as to
enable the learned counsel to file it along with
supplementary affidavit.

Put up this matter as fresh on 11.8.2010.

It is made clear that this Court has not granted any stay as
on today.

Order Date :- 3.8.2010
Sachdeva


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

102 queries in 0.149 seconds.