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Most. Rukmina Devi vs Rampat Ahir & Ors on 26 September, 2011

Patna High Court – Orders
Most. Rukmina Devi vs Rampat Ahir & Ors on 26 September, 2011
          IN THE HIGH COURT OF JUDICATURE AT PATNA
                        C.R. No.183 of 2009
                       Most. Rukmina Devi
                              Versus
                       Rampat Ahir & Ors
                             -----------

10. 26.09.2011 The learned counsel, on the instruction of Mr.

Rajesh Kumar Ojha, the learned counsel appearing on behalf

of the petitioner, submits that the impugned order in this

revision application is interlocutory in nature and as such the

revision application is not maintainable and in view of the law

laid down by a Division Bench of this Court in Durga Devi

Vs. Vijay Kumar Poddar, reported in 2010(2) PLJR 954,

the learned counsel seeks permission to convert this Civil

Revision into a Writ Petition under Article 227 of the

Constitution of India. The learned counsel for the opposite

parties is also present.

Leave is granted.

Let the petitioner convert this Civil Revision into a

Writ Petition under Article 227 of the Constitution of India

within four weeks failing which this Civil Revision shall

stand rejected without further reference to the Bench.

           Nitesh                                        (V.Nath, J.)
 

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