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Patna High Court – Orders
Ram Balak Sah vs Hira Lal Sah & Ors on 16 November, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Second Appeal No.68 of 2011
                                         Ram Balak Sah
                                              Versus
                                     Hira Lal Sah & Ors
                                 ----------------------------------

4 16-11-2011 The learned counsel appearing on behalf of the

appellant submits that defect no.1 relates to the certified copy of

the decree under appeal and has prayed to ignore the same. With

regard to the rest defects, a prayer has been made for two weeks

time to remove the same.

As prayed for, defect no.1 is ignored for the present.

Two weeks time is granted to the appellant to remove defect nos.

2 to 6 , failing which the memo of appeal shall stand rejected

without further reference to the bench.

( V. Nath, J.)
roy


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