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Patna High Court – Orders
Mobarak Hussain Ansari vs The State Of Bihar on 23 March, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.40549 of 2010
                             MOBARAK HUSSAIN ANSARI
                                           Versus
                                 THE STATE OF BIHAR
                                         -----------

2. 23.03.2011 Let the complainant be added as Opposite Party

No.2 to the application.

Issue notice to the Opposite Party No.2 by

ordinary process as well as registered cover with A/D

for which requisites etc. must be filed within two

weeks, failing which the application shall stand

rejected without further reference to a Bench.

In the meantime, no coercive action be taken

against the petitioner in connection with Complaint

Case No. 1709 of 2009 pending in the Court of

S.D.J.M., West Muzaffarpur.

Let the order be communicated through Fax at

the cost of petitioner.

( Mandhata Singh, J.)
Ibrar/-


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