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


Rajasthan High Court
Official Liquidator vs Smt Gulab Devi Bavari on 24 March, 2011
    

 
 
 

 In The High Court of Judicature for Rajasthan
Jaipur Bench, Jaipur
O R D E R
S.B. Company Application No.41/2000
In S.B. Company Petition No.1/1995

Date Of Order :: 24/03/2011

Hon'ble Mr. Justice Ajay Rastogi

Mr. R.C. Mishra, Official Liquidator present in person.
		Official Liquidator, present in person, submits that respondent-1 died during pendency of proceedings and her legal heirs may be taken on record. Accordingly, the application is allowed. Amended cause title may be taken on record. Notices may now be issued to the legal heirs of the deceased respondent-1. List after service. 

(Ajay Rastogi),J.
VS Shekhawat/-

41CoAppli2000Mar24misc.doc


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