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Jharkhand High Court
Sidheshwar Mandal & Anr vs State Of Jharkhand on 14 September, 2011
             IN THE HIGH COURT OF JHARKHAND AT RANCHI

                                A.B.A. No. 1995 of 2011
                                      ------
             1. Sidheshwar Mandal
             2. Jagdish Mandal                                   ...    ......      Petitioners
                                      Versus

             1. The State of Jharkhand
             2. Uttam Mandal                       ....   ...    ....   ...        Opp. Parties
                                          ------

             CORAM:         HON'BLE MR. JUSTICE D.N. UPADHYAY
                                      ------
             For the Petitioners      :      Mr. Prabir Chatterjee, Advocate
             For the State            :      A.P.P.
                                             -----

03    /14.09.2011

Learned counsel for the petitioners is directed to make complainant as O.P.

No.2.

Issue notice to newly added O.P. No.2 through registered cover with A/D as

well as through ordinary process for which requisites etc. must be filed within one

week.

List the case after return of the notice.

Till the next listing, no coercive step shall be taken against the petitioners in

connection with C.P. Case No.2037 of 2010, pending in the Court of Sri B.K. Pandey,

learned Judicial Magistrate, Dhanbad.

(D.N. Upadhyay, J)
NKC


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