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Allahabad High Court
Smt. Vandana Maharshi vs State Of U.P.& Another on 9 August, 2010
Court No. - 53
Case :- APPLICATION U/S 482 No. - 5730 of 2009
Petitioner :- Smt. Vandana Maharshi
Respondent :- State Of U.P.& Another
Petitioner Counsel :- Rahul Chaturvedi
Respondent Counsel :- Govt. Advocate,Mohd. Israr,Parvez Alam

Hon'ble Shri Kant Tripathi,J.

Heard Sri Rahul Chaturvedi, learned counsel for the applicant, Sri
Mohd. Israr, learned counsel for the opposite party No.2 and
learned AGA for the State and perused the record.

Copy of the plaint (Annexure-2) does not contain Schedule-Aa &
Ba. Therefore, it is impossible to ascertain what is the property in
dispute in the civil suit.

Let Sechedule-Aa & Ba to the plaint may also be filed within two
weeks.

List this case after two weeks. Interim order granted earlier shall
continue till the next date of listing.

Order Date :- 9.8.2010
Salim


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