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Patna High Court – Orders
Sweta Kumari vs The State Of Bihar & Ors on 16 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Civil Writ Jurisdiction Case No.19541 of 2011
                                        Sweta Kumari
                                             Versus
                                The State Of Bihar & Ors
                                ----------------------------------

2. 16.11.2011 Issue notice to respondent No.6. Requisites,

etc. both under ordinary process and registered cover with

A/D must be filed within one week, failing either of which

the writ application shall stand rejected without further

reference to a Bench.

Put up after service of notices in the main list.

VPS                                          ( Ramesh Kumar Datta, J.)
 

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