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Patna High Court – Orders
Madhav Prasad Singh & Anr vs The State Of Bihar & Anr on 9 September, 2011
                IN THE HIGH COURT OF JUDICATURE AT PATNA
                             Cr.Misc. No.14656 of 2010
                            Madhav Prasad Singh & Anr
                                          Versus
                              The State Of Bihar & Anr
                                        -----------

3/ 09-09-2011 Seen the execution report.

Petitioner is directed to take steps for fresh service

of notice upon O.P. No.2 at his present and correct address

both under ordinary process as well as by registered cover

with A/D within two weeks failing which this application as

against him shall stand rejected without any further reference

to the Bench.

The Rule is made returnable within four weeks.

(Aditya Kumar Trivedi,J.)
perwez


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