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Shrawan Kumar vs Abhimanyu & Another on 8 January, 2010

Allahabad High Court
Shrawan Kumar vs Abhimanyu & Another on 8 January, 2010
Court No. - 4

Case :- WRIT - C No. - 328 of 2010

Petitioner :- Shrawan Kumar
Respondent :- Abhimanyu & Another

Petitioner Counsel :- B.D. Pandey,M.P. Tiwari
Hon’ble Krishna Murari, J.

Heard learned counsel for the petitioner. 

Issue notice to respondent nos. 1 and 2. Petitioner shall take steps 

for service of notice on the respondents by registered post within a 

week.

Office shall issue notices returnable within six weeks.

List for admission on the date fixed by the office in the notice.

07.01.2010
VKS/ WP 328/10

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