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Patna High Court – Orders
Muneshwar Mahto vs Estate Of Late Sri Jagdeo Maht on 19 August, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                     Miscellaneous Appeal No.436 of 2004
                                Muneshwar Mahto
                                    Versus
                       Estate Of Late Sri Jagdeo Mahto
                      ----------------------------------

5. 19.8.2011. Issue notice to legal heirs of

respondent no.3, whose name has been

mentioned in paragraph-2 of I.A. No.1756

of 2011 in substitution petition as well

as limitation petition i.e. I.A. No.1818

of 2011, which has been filed for

condoning the delay in filing the

substitution petition, for which

requisites etc. under ordinary post as

well as registered cover with A/D must be

filed within ten days, failing which the

memo of appeal shall stand rejected

without further reference to a Bench.

     N.H./                             ( Rakesh Kumar,J.)
 

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