Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Narsingh Narain Singh 4020 … vs The State Of U.P.Through Its Secy. … on 4 August, 2010
Court No. - 22

Case :- REVIEW PETITION DEFECTIVE No. - 308 of 2010

Petitioner :- Narsingh Narain Singh 4020 (S/S)2007
Respondent :- The State Of U.P.Through Its Secy. Civil Sectt. Lko.And Ors.
Petitioner Counsel :- Jitendra Singh

Hon'ble Satyendra Singh Chauhan,J.

Heard learned counsel for the review- petitioner and the learned Standing
Counsel.

This is a petition for review of the judgment and order dated 26.3.2010.
Hon’ble Supreme Court in the cases reported in (1995) 1 S.C.C. 170, Meera
Bhanja (Smt.) vs. Nirmala Kumari Choudhary (Smt.) and
(1997) 8 S.C.C.
715, Parsion Devi and others Vs. Sumitri Devi and others has held that the
scope of review under Order 47 Rule 1 C.P.C. is very limited and this
jurisdiction can be invoked only, if there is mistake or error apparent on the
face of record. In the instant case, there is no error apparent on the face of
record of the judgment.

The review petition is devoid of merit. It is accordingly dismissed.
Order Date :- 4.8.2010
Rao/-


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