Loading...

Sri C Venkatpathappa vs The State Of Karnataka on 24 November, 2008

Karnataka High Court
Sri C Venkatpathappa vs The State Of Karnataka on 24 November, 2008
Author: Ajit J Gunjal


1?: THE I-§2€§§-i mam”: 59 KfiR§l§T”‘.6a.KA,, earaeaneaz

Qfififi THE 24*” ms: 6? NQVEMEER was »V

¥=§i’€’3¥=EE

ms w:\:*3L£ MR. gusncs ;s3’I*r’34$u¥§3§. j’ ” V’

\£’ifR32T PE’¥’T£T2Gf§ we 12.3% cfiézééa ‘éjaiivia-Q” A

3
V” Pk’
!

Sré c \iENKATPATHA”F’PH
Sfo. Narayanapm,

Aged ahout 62 years, _
R,/at No.688/18-1,

8″‘ Maanaeaé, _ ‘ . %
R.P.C.,LaYeJ§
Vijayanagarf’ Stage” ” ‘ ..

Hampinagar, 1 _ -j
Barsgaiore ~ ” ”

A Patitéoraer
(33: Sr% N. V. :\i£usa–nt§’1;VE§V:fvfm:gate}’., ‘ ~’

AND :

.1. THE;sTA’?E av K;$.R.$fRTA§<fi§.

. De;:é'rt:re«::n¥:%.of Urbab"'§eve£opment,
' rm, 5. B;ui!;§§;§gg;…v
_ 'Dr, R':.«,An=bedkar Veedhi,
" ,a*fi.:sz:sALs3i::§ -;saa:cc1.
F£epresentE»:¥'j_b.*; £5 Secretary.

,2' . THE MNQALOQE BEVELGPMENT Aumearw,

«. V _T,LChow:iaiah Road,
* Kumara Krupa West,
' BANGALORE – 563820.

fiepresenmd by its Commissianer. Rasponéents

This Writ Petition is fiicd unéer Ar’§:i::%es 22$ 3: 22? of the Cazéégtitutaon

9? India praying ts céfirect the Seconé Respendent to ccé;1s%a:’er’V.tHE§;;£; :3?

the Petitioner for’ aiéotrneni: szf an afimmate aka 5:’: terms effha

dt.9,1.2fi{}7, numbered as mi accepted by t;§i’£»?a’AA Sé?c~:~r§;vi;é::’:§*ig:*?:s’t’$5 ‘

Aréne:-:–C.

This Wfit Petition is comirag an f9%::°”‘-<§{c§e§"S or?' day; the Cami":
made the foiiowing Grder : .

Two waek’s %;ime: ‘is with o%”‘%’§<:e o§}?e<:t§'c3r:s, faéiéng

which tise mtitéon staris':§Ls_'di5mViés;é éA further refarenca to ihe Samara.

_ . . . .

JUBGE

‘Ai’3§.¥- fit R.,,___3at-r-gr
High €..”.«:r.:rt en’ Karruitahg

,’ wulirre-5é:£’) £30}

‘::;s’T5%

Leave a Comment

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information