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Allahabad High Court
Smt. Parvinder Kaur W/O Late Vijai … vs Board Of Revenue U.P., Lucknow & … on 15 June, 2010
Court No. - 3

Case :- MISC. SINGLE No. - 3602 of 2010

Petitioner :- Smt. Parvinder Kaur W/O Late Vijai Pal Singh & Ors.
Respondent :- Board Of Revenue U.P., Lucknow & Ors.
Petitioner Counsel :- M.G. Khan
Respondent Counsel :- C.S.C.,Bidhan Chandra Rai,Kapil Misra,Manu Dixit

Hon'ble Shri Narayan Shukla,J.

Mr. S.P. Shukla, learned Advocate put in appearance on behalf of opposite
party no. 6 by filing his ‘Vakalatnama’, the same is taken on record and seeks
four weeks’ time to file counter affidavit.

Time is allowed.

List thereafter.

Considering the facts and circumstances of the case as an interim measure I
hereby provide that the opposite party no. 6 shall not alienate the property in
question till the next date of listing.

Order Date :- 15.6.2010
Amit


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