Mobina Khatoon vs The State Of Bihar & Ors on 4 August, 2011

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Patna High Court – Orders
Mobina Khatoon vs The State Of Bihar & Ors on 4 August, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                   CIVIL WRIT JURISDICTION CASE No.6517 of 2011
                                    Mobina Khatoon
                                          Versus
                              The State Of Bihar & Ors
                             ----------------------------------

2 04/08/2011 Let this matter be listed for admission after four

weeks as supplemental affidavit on behalf of the

petitioner would be served on the learned counsel for the

State within one week.

In the meantime, learned counsel for the State is

directed to file counter affidavit taking note of the

averments in the writ application and the supplementary

affidavit.

    AMIN/                       (Ajay Kumar Tripathi, J.)
 

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