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Allahabad High Court
Lakshmi Shankar Mishra And … vs State Of U.P. & Others on 9 August, 2010
Court No. - 36

Case :- WRIT - C No. - 46251 of 2010

Petitioner :- Lakshmi Shankar Mishra And Another
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Madan Lal Srivastava,Ratnesh Kumar Srivastava
Respondent Counsel :- C. S. C.,Atul

Hon'ble R.K. Agrawal,J.

Hon’ble Rajesh Chandra,J.

The petitioner has earlier approached this Court by means of filing Civil
Misc. Writ Petition No.7974 of 2007, which was disposed of vide judgment
and order dated 20th February, 2007 directing the petitioner to deposit the
entire outstanding dues in five equal instalments. The petitioner for reasons
best known to him has not been able to comply with the order dated 20th
February, 2007. He has now again approached this Court by means of the
present writ petition seeking relief from recovery proceedings on the ground
that the authorities be directed to first proceed against mortgaged property.
We cannot issue any such direction as earlier direction given by this Court
vide order dated 20th February, 2007 has not been complied by him.

The Second writ petition is not maintainable and it is dismissed.

Order Date :- 9.8.2010
mt


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