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Allahabad High Court
Raj Kumar vs D.D.C. Ghaziabad And Ors. on 28 January, 2010
Court No. - 40

Case :- WRIT - B No. - 19647 of 1997

Petitioner :- Raj Kumar
Respondent :- D.D.C. Ghaziabad And Ors.
Petitioner Counsel :- R.S. Chauhan,K.P. Tiwari,R.K. Sharma
Respondent Counsel :- C.S.C.,P.K. Mishra,P.K. Sharma

Hon'ble Bala Krishna Narayana,J.

Reasons given in the affidavit accompanying the delay condonation
application for delay in moving the restoration application are satisfactory.
Delay condonation application is allowed.
The delay in filing the restoration application is condoned.
Dt.28.1.2010
R.C.

Hon’ble B.K. Narayana, J.

This is an application for recalling the order dated 10.9.2009 passed by this
Court and for restoration of the writ petition. Cause shown in the affidavit
accompanying the restoration application for non appearance is sufficient.
The order dated 10.9.2009 is recalled. The writ petition is restored to its
original number.

List in the next cause list before appropriate Court.
Dt.28.1.2010
R.C.

Hon’ble B.K. Narayana, J.

Restored.

For order see order of date passed on the restoration application no. 310312.
Order Date :- 28.1.2010

R.C.


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