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Patna High Court – Orders
Renu Kumari vs The State Of Bihar & Anr. on 12 October, 2011
             IN THE HIGH COURT OF JUDICATURE AT PATNA
                     Cr.Misc. No.28204 of 2011
                            Renu Kumari
                               Versus
                    The State Of Bihar & Anr.
                            -----------

02/ 12.10.2011 Issue notice to Opposite Party No. 2

on the current address as well as on the

permanent address, both under ordinary

process as well as under registered cover

with A/D for which requisites etc, must be

filed within a period of one week from

today, failing which this application as

against the concerned Opposite Party No. 2

shall stand rejected without further

reference to a Bench.

List this case immediately after

service of notice on Opposite Party No. 2

is complete.

Ranjan (Mihir Kumar Jha, J.)


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