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Allahabad High Court
Mata Sewak Mishra vs Chairman Town Area Committee on 6 August, 2010
Court No. - 27

Case :- SERVICE SINGLE No. - 5157 of 1993

Petitioner :- Mata Sewak Mishra
Respondent :- Chairman Town Area Committee
Petitioner Counsel :- Shafiq Mirza
Respondent Counsel :- C S C

Hon'ble Devi Prasad Singh,J.

Case called. None appears to press the petition.

The writ petition has been preferred against the order passed in the year 1993.
By efflux of time, the petition has become infructuous.

Accordingly, the writ petition is dismissed as infructuous.

Order Date :- 6.8.2010
Rajneesh)


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