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Sri T A Ramababu vs The State Of Karnataka on 12 March, 2009

Karnataka High Court
Sri T A Ramababu vs The State Of Karnataka on 12 March, 2009
Author: P.D.Dinakaran(Cj) And K.L.Manjunath
 3. Thé State of Karnataxa;

1

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'_=_Hga1th a Family Welfare
3 fiepartment, M.$.Euilding/
F Vikasa Saudha,
vidana Veedi,
Banglorewl.



2

2, The Midi. Izmpectczr General oi"
Felice, Karnataka Lokayuktha,
M.S.Bui3.d.:xi.ng, Viaflxana Veedhi,
Bangalore-1 .   _

3. The Dmgs Controller in 1
Karnataka, Palace Road, A   " '  
Ba.ngal::e--1 . V  ;.  V 

(By sr1.B.veer;ppa, agj._=_

This Writ*ApgeaI*i3"§i1&fi.findar Sec.4 oi
The Karnataka'  *__Cc:;urt  set aside the
order pasezed 'I__gi.n  __   Em. 16929/2006 dated.
23.9.2

aoe.§_.f’ ‘~»”C=.=.. =.~

‘ » ‘ V an :E at pm; iminary
hearing.’ this , J . delivered the
f:311¢w:i.ng:= ”

awH_g_p 3 G M E H T

filed. this appea}. challenging

thé 3.12:1 earnestness Qf dismissal cf

“*2 his whgfi petitian in HP Ha.16929!28G6 dated

‘=f23;9;§0o8%

The aificoraasaici. writ petitien was film by

tha ayguellant challenging the legality of the

EV

” V 31219399

4

the: saneticga éated 26.9§2G06 granting liberty
to urge ether contentions cyan to the appellant

befcre the Sesszcms £’Jc>ur*;u

‘5″:7~-s’-.

&Chief Iustica

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