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Allahabad High Court
Satish Chandra Mishra vs State Of U.P. & Others on 17 June, 2010
Court No. - 9

Case :- CRIMINAL MISC. WRIT PETITION No. - 10512 of 2010

Petitioner :- Satish Chandra Mishra
Respondent :- State Of U.P. & Others
Petitioner Counsel :- C.K. Parekh,N.C. Srivastava
Respondent Counsel :- Govt. Advocate

Hon'ble Vijay Manohar Sahai,J.

Hon’ble Vikram Nath,J.

We have heard learned counsel for the parties.

The respondents are allowed one month to file counter affidavit. The
petitioner shall have three weeks thereafter to file rejoinder affidavit.

List after expiry of the aforesaid period.

Until further orders of this court, the respondents shall not harass the
petitioner.

Order Date :- 17.6.2010
PK


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