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Sri Balarajeurs vs Taluk Panchayath on 28 January, 2009

Karnataka High Court
Sri Balarajeurs vs Taluk Panchayath on 28 January, 2009
Author: Ravi Malimath


INTHE HIGH comm 0;? KARNATAKA AT BANGALORE
DATED THIS THE 23TH DAY OF JANUAR¥;f’«–;éGQ9
BEFORE #’u'(

THE HONBLE MR. JUS’i’I{‘,E»RAVfMII!i;;I!iII-i.3y{I5i’i’§j£é.

WRIT PE’TI’I’ION NO. 15d;15;52{Io8TJ'{I,B~Rfis§.E;1 ._

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SR1 BALARAJEI._JRS,<'"" —
S/O LATE SOMI§;R_J:?3U§£S" I

AGED ABOUT

R/C) 1:)0I)mBI*LALI_J'v:I,LAQE'AND POST,
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PERI*rAPgI;'I%NAjiFAI,UI<;.– 1;.
MS'SQf€VE3V'{}I«S3'RICfT' I

.. . PETITIONER

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(31% SivZ'1'.w:V"3.f;'1fiDYA.Tf5sND-' SRLK RACIHAVENDRA RAD,
AD'v'QCATES}"

‘1 = TALUK PANCHAYATH

“~PERIYAPA’1’NA

‘ v T5..EEEP._8}~¥ ITS EXECU’I’IVE OEWICEEQ

R ‘ C§§’F?ICE OF TALUK PANCHAYATH
~ PERIYAPATNA

I T’ GRAMA PANCHAYATH

DODDABYLALU
PEREYAPATNA TALUK
PERIYAPATNTA

REP BY ITS SECRETARY

3 AGRICULTURAL SERVICE Ci}-0PERA’I’IVE
BANK LTD
DODDABYLALU
PERIYAPATNA ‘I*ALU1<;

I/:~

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