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Patna High Court – Orders
Sanjay Paswan vs State Of Bihar on 15 June, 2010
                     IN THE HIGH COURT OF JUDICATURE AT PATNA
                                 Cr.Misc. No.20212 of 2010
                                      SANJAY PASWAN
                                              Versus
                                       STATE OF BIHAR
                                            -----------

2. 15.06.2010 It has been submitted that the petitioner is ready

to settle the dispute with the Informant.

In view of such, the learned counsel for the

petitioner is permitted to add the Informant as opposite party

No. 2 during course of the day.

Issue notice to the opposite party No. 2 both

ordinary process as well as registered cover with A/D. for

which requisites etc. must be filed within one week failing

which this application shall stand rejected without further

reference to a Bench.

In the meanwhile, no coercive step shall be taken

against the petitioner.

Post it immediately after service of the notice.

Let the order be communicated to the court of

Chief Judicial Magistrate, Saran at Chapra, in Dighwara P.S.

Case No. 29 of 2007, through FAX at the cost of the

petitioner.

( Anjana Prakash, J. )
S.Ali


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