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Ramji & Others vs Ram Lakshaman Janaki Bal Mukund Ji … on 2 August, 2010

Allahabad High Court
Ramji & Others vs Ram Lakshaman Janaki Bal Mukund Ji … on 2 August, 2010
Court No. - 7

Case :- WRIT - A No. - 5317 of 2009

Petitioner :- Ramji & Others
Respondent :- Ram Lakshaman Janaki Bal Mukund Ji
Trust & Others
Petitioner Counsel :- Govind Narayan
Srivastava,Sidheshwari Prasad
Respondent Counsel :- B.N. Pathak,D.P.Singh,P.K.
Dubey,S. Niranjan

Hon'ble Devendra Pratap Singh,J.

This writ petition filed by the petitioner tenant
was dismissed vide order dated 30.4.2010 whereafter
the present application no. 132248 of 2010 has been
filed seeking time till 31.7.2010 for vacating the
premises. The said time has already expired and
counsel for the respondent landlord states that the
premises has yet not been vacated.

However, none appears for the petitioner to press
this application.

In view of the aforesaid, application is rejected
and the tenant is directed to vacate the premises
forthwith within two weeks and hand over peaceful
possession to the landlord.

Order Date :- 2.8.2010
AK

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