Rajiv Seraphim vs The State Of Bihar & Anr on 13 July, 2011

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Patna High Court – Orders
Rajiv Seraphim vs The State Of Bihar & Anr on 13 July, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   Criminal Miscellanious No.13868 of 2008
                   =============================================

Rajiv Seraphim
…. …. Petitioner/s
Versus
The State Of Bihar & Anr
…. …. Opposite Party/s
=============================================
4 13.07.2011 Vide order dated 30.11.2010, the notices were issued to

opposite party no.2 and the matter was directed to be tagged with

Cr. Misc. No. 43051 of 2007.

It is submitted by learned counsel for the petitioner that the

aforesaid criminal application is admitted hence the present matter

could not be tagged with the aforesaid admitted case.

Let the matter appear for admission.

The order dated 30.11.2010 stands modified.

It is submitted by learned counsels for the petitioner and the

opposite party no.2 that the matter has been settled between the

parties outside the Court and both sides are ready to appear before

this Court.

Put up this case on 17th of August, 2011 for admission at

2.10 PM in Chambers when it is expected that petitioner and

opposite party no.2 shall appear in person.

Let the interim order dated 30.11.2010 be continued.

(Dinesh Kumar Singh, J)
Amrendra Kumar/-

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