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Allahabad High Court
Nand Kishore Shukla vs State Of U.P. & Another on 9 August, 2010
Court No. - 41

Case :- CRIMINAL REVISION No. - 4060 of 2006

Petitioner :- Nand Kishore Shukla
Respondent :- State Of U.P. & Another
Petitioner Counsel :- Rahul Sahai
Respondent Counsel :- Govt. Advocate

Hon'ble Ashok Srivastava,J.

Learned counsel for the applicant-revisionist is present.

Sri R.C. Srivastava appears before the Court and states that he has already
filed a purcha on behalf of opposite party no. 2 in the office but the same has
not been put on the records. He further states that his name does not find place
in the cause list.

In view of the above mentioned fact, the office is directed to put the purcha of
Sri R.C. Srivastava on the records if such purcha is available with the office.

List this matter in the next cause list showing the name of Sri R.C. Srivastava,
learned counsel for the opposite party no. 2.

Order Date :- 9.8.2010
Naresh


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