Sarita Devi vs State Of Bihar &Amp; Ors on 16 September, 2010

Patna High Court – Orders
Sarita Devi vs State Of Bihar &Amp; Ors on 16 September, 2010
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                CR. REV. No.160 of 2009
                                      SARITA DEVI
                                           Versus
                                STATE OF BIHAR & ORS
                                         -----------

02. 16.09.2010 Let notices in the admission matter be issued to

O.P.Nos 2 to 5 for which requisites etc. under registered cover

with A/D as well as under ordinary process must be filed within

ten days, failing which the petition shall stand rejected without

further reference to the Bench.

( Kishore K. Mandal )
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