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Patna High Court – Orders
Lahesara Devi vs The State Of Bihar & Ors on 13 September, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                     Civil Writ Jurisdiction Case No.13591 of 2011
                                      Lahesara Devi
                                          Versus
                              The State Of Bihar & Ors


2   13.09.2011

Heard learned counsel for the petitioner and the

State.

Issue notice to the respondent nos. 4 and 5 under

ordinary process as well as registered cover with A/D to

show cause as to why this application be not admitted for

hearing or disposed of at the stage of admission itself for

which requisites etc. must be filed within one week,

failing which this application shall stand rejected against

them without further reference to a Bench.

    Spd/-                             ( Dr. Ravi Ranjan, J.)
 

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