M/S Reliance Infratel Ltd. vs The State Of Bihar &Amp; Anr on 10 July, 2008

Patna High Court – Orders
M/S Reliance Infratel Ltd. vs The State Of Bihar &Amp; Anr on 10 July, 2008
        IN THE HIGH COURT OF JUDICATURE AT PATNA
                     CWJC No.7717 of 2008
                M/S RELIANCE INFRATEL LTD.
                           Versus
                 THE STATE OF BIHAR & ANR
                          -----------

For the petitioner :Mr.L.N.Rastogi, Senior Advocate,
With
Mr. Manoj Kumar Ambastha, Advocate
.

For the respondents :Mr.S.Bharti, JC to AAG-3

——

PRESENT

Hon’ble the Chief Justice
&
Hon’ble Mr. Justice Ghanshyam Prasad

—–

Dated, the 10th July, 2008.

Mr. S.Bharti, the Government counsel prays for some

short time for the Government to do the needful.

2. Stand over to 5th August, 2008.

3. Until then, ad interim order dated 22nd of May, 2008

shall remain operative.

R.M. Lodha, CJ

Ghanshyam Prasad, J.

sunil

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *