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Shiv Kalyan Thakur @ Shiv Kalyan … vs State Of Bihar &Amp; Anr on 3 December, 2010

Patna High Court – Orders
Shiv Kalyan Thakur @ Shiv Kalyan … vs State Of Bihar &Amp; Anr on 3 December, 2010
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                               Cr.Misc. No.9778 of 2010
                   SHIV KALYAN THAKUR @ SHIV KALYAN & ORS
                                           Versus
                               STATE OF BIHAR & ANR
                                         -----------

2. 3.12.2010 `It has been submitted that even now the petitioner

is ready to settle the differences with the opposite party

no.2.

Issue notice to the opposite party no.2 to show

cause as to why the application be not admitted/disposed of

at the stage of admission itself, for which requisites etc.

under registered cover with A/D as well as ordinary process

must be filed within two weeks, failing which this application

shall stand rejected without further reference to a Bench.

Rule returnable three months.

Narendra/                             ( Anjana Prakash, J. )
 

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