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Allahabad High Court
M/S Perfect Enterprises & Another vs State Of U.P. Thru’ Principal … on 9 August, 2010
Court No. - 2

Case :- WRIT - C No. - 30214 of 2004

Petitioner :- M/S Perfect Enterprises & Another
Respondent :- State Of U.P. Thru' Principal Secy. & Ors.
Petitioner Counsel :- Shitala Prasad Pandey
Respondent Counsel :- C.S.C.

Hon'ble Vineet Saran,J.

Hon’ble Abhinava Upadhya,J.

Heard learned counsel for the petitioners and the
learned Standing Counsel appearing for the
respondents and perused the record.
We are of the view that the prayer made in the writ
petition does not deserve to be granted.
The writ petition is accordingly dismissed. Interim
order, if any stands vacated.

Order Date :- 9.8.2010
SA


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