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Allahabad High Court
Robin Dwivedi vs State Of U.P.Through Its Secy. … on 29 January, 2010
Court No. - 11

Case :- MISC. SINGLE No. - 416 of 2010

Petitioner :- Robin Dwivedi
Respondent :- State Of U.P.Through Its Secy. (Health Education ) Civil Sec
Petitioner Counsel :- I.C.Pandey,Ashok Kumar Misra
Respondent Counsel :- C.S.C.,Manik Sinha

Hon'ble Anil Kumar,J.

Issue notice to opposite party no.2 returnable at an early date.

Sri Rakesh Srivastava, learned Standing Counsel has put in appearance on
behalf of oppoiste party no.1. Notice on behalf of oppoiste party no.3 has
been accepted by Sri Manik Sinha. They pray for and is granted four weeks’
time to file counter affidvit. Two weeks’ time thereafter is allowed to the
learned counsel for the petitoner to file rejoinder affidavit.

List thereafter.

Order Date :- 29.1.2010
dk/


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