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Rakesh Kumar Bajpai &Amp; Anr. vs Union Of India Through The Sec on 19 January, 2011

Patna High Court – Orders
Rakesh Kumar Bajpai &Amp; Anr. vs Union Of India Through The Sec on 19 January, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                    MJC No.3820 of 2010
                1. Rakesh Kumar Bajpai, Son of Late Gopal Bajpai, resident of village-
                   Bishwambharpur, P.S.-Bihta, District-Patna.
                2. Prabha Devi, W/o-Binod Kumar Tiwary, D/o-Late Gopal Bajpai, resident of
                   village-Bishwambharpur, P.S.-Bihta, District-Patna, at present residing at R.X.
                   Bhawan, Bailey Road, Patna.                                       -Petitioners.

                                            VERSUS

            1.     Union of India through the Secretary, Ministry of Finance, New Delhi.
            2.     Central Bank of India, Central Office, Chander Mukhi, Nariman Point,
                   Mumbai-400021, through its Managing Director.
            3.     Sri R.B. Gupta, Zonal Manager, Central Bank of India, Zonal Office-Maurya
                   Lok Complex, Patna.
            4.     Regional Manager, Central Bank of India, Regional Office, Post Box No.89,
                   Jatin Chandra Path, Lalpur Chowk, Ranchi-834001.
            5.     Branch Manager, Central Bank of India, Branch Office Sabra, District-Bokaro.
                                                                                   -Respondents.
                                            -----------

03 19.01.2011 In view of the statements made in the show cause filed

today by opposite party nos.2to5, nothing remains to be pursued in the

present matter, the matter is closed and the application is disposed of.

     Trivedi/                                  (Navaniti Prasad Singh, J.)
 

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