Rameshwar Dayal vs State Bank Of India & Others on 4 August, 2010

Allahabad High Court
Rameshwar Dayal vs State Bank Of India & Others on 4 August, 2010
Court No. - 39

Case :- WRIT - C No. - 35984 of 1995

Petitioner :- Rameshwar Dayal
Respondent :- State Bank Of India & Others
Petitioner Counsel :- Sidhartha
Respondent Counsel :- C.S.C.,N.Shukla,Navin Sinha

Hon'ble Dilip Gupta,J.

Sri Manoj Kumar Singh holding brief of Sri Siddhartha, learned
counsel for the petitioner states that he has no instruction. Miss.
Manisha Ambwani, learned counsel appearing for the respondent-
Bank states that the petition has been rendered infructuous by
lapse of time.

The writ petition is, accordingly, dismissed. Interim order, if any,
stands vacated.

Order Date :- 4.8.2010
GS

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