Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Smt. Mukesh Kumari Jain & Another vs Cantonment Board, Meerut on 1 July, 2010
Court No. - 35

Case :- CONTEMPT APPEAL (CRIMINAL) No. - 32 of 2006

Petitioner :- Smt. Mukesh Kumari Jain & Another
Respondent :- Cantonment Board, Meerut
Petitioner Counsel :- K.R. Sirohi,R.K. Sirohi
Respondent Counsel :- Mohd. Isd Khan,A.G.A.,Mohd.Isha Khan

Hon'ble Vineet Saran,J.

Hon’ble Ran Vijai Singh,J.

List/put up on 7.7.2010 so as to enable the appellant to file supplementary
affidavit clearly stating as to what constructions remain on the site which have
been sealed under orders passed by the learned Single Judge.

Order Date :- 1.7.2010
dps


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.163 seconds.