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


Allahabad High Court
Smt. Vibha Rani vs State Of U.P. And Another on 29 January, 2010
Court No. - 36

Case :- WRIT - C No. - 4290 of 2010

Petitioner :- Smt. Vibha Rani
Respondent :- State Of U.P. And Another
Petitioner Counsel :- Vinod Kumar Sharma
Respondent Counsel :- C.S.C.,Vivek Sharma

Hon'ble Prakash Krishna,J.

Hon’ble Yogesh Chandra Gupta,J.

Three weeks’ time is granted to file counter affidavit. One week thereafter for
rejoinder affidavit.

List thereafter.

Till the next date of listing, the operation and effect of the demand letter dated
13-10-2009 shall remain stayed.It is further provided that no third party
interest shall be created in the property in question.

Order Date :- 29.1.2010
ALS


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