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Allahabad High Court
M/S Disco Estate Pvt. Ltd. vs State Of U.P. & Others on 28 January, 2010
Court No. - 34

Case :- FIRST APPEAL FROM ORDER DEFECTIVE No. - 1502 of 2009

Petitioner :- M/S Disco Estate Pvt. Ltd.
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Y.K. Sinha,R.K. Jain

Hon'ble Prakash Chandra Verma,J.

Hon’ble Ram Autar Singh,J.

Heard learned counsel appearing on behalf of the parties.

Learned counsel appearing on behalf of the appellant after
some argument made a request that he has no objection if
the suit may be directed to be decided by the Court below
within a reasonable period, as the entire controversy will be
solved by deciding the suit itself. The aforesaid prayer made
by appellant’s counsel has not been opposed by learned
Standing Counsel appearing on behalf of the respondents.

Having heard learned learned counsel for the parties and
considering the facts and circumstances of the present case,
we dispose of the present appeal finally with the direction to
the Court below to decide the suit which is pending before it
expeditiously, prefereably within a period of six months from
the date of production of a certified copy of this order after
affording opportunity of hearing to the parties concerned in
accordance with law. It is made clear that parties are
directed to maintain status-quo, exist as on today with
regard to the property in qeustion as already directed by this
Court vide order dated 11.11.2009, till the decision of the
suit.

Order Date :- 28.01.2010.

Rks.


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