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Thag Yadav vs Arjun Yadav&Amp; Ors on 28 October, 2010

Patna High Court – Orders
Thag Yadav vs Arjun Yadav&Amp; Ors on 28 October, 2010
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                                C.R. No.740 of 2007
                                   THAG YADAV
                                        Versus
                               ARJUN YADAV& ORS
                                      -----------

3 28.10.2010 It is submitted on behalf of the petitioner that in view of

the law laid down by the Apex Court in Shiv Shakti Coop.

Housing Society, Nagpur Vs. Swaraj Developers and others,

reported in (2003)6 Supreme Court Cases 659 and Surya

Dev Rai Vs. Ram Chander Rai and others, reported in

(2003)6 Supreme Court Cases 675 as well as by a Division

Bench of this Court in Durga Devi Vs. Vijay Kumar Poddar,

reported in 2010(2) PLJR 954, this Civil Revision would not

be maintainable. Thus, learned counsel seeks permission to

convert this Civil Revision into a Writ Petition under Article

227 of the Constitution of India.

Leave is granted.

Let the petitioner convert this Civil Revision into a

Writ Petition under Article 227 of the Constitution of India

within four weeks, failing which this Civil Revision shall stand

rejected as not maintainable without further reference to a

Bench.

    Sanjay-II                                    ( Dr. Ravi Ranjan, J.)
 

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