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Patna High Court – Orders
The State Of Bihar &Amp; Anr vs Navin Chandra Jha on 9 August, 2010
            IN THE HIGH COURT OF JUDICATURE AT PATNA
                         FA No.576 of 1995
                      THE STATE OF BIHAR & ANR
                                Versus
                         NAVIN CHANDRA JHA
                              -----------

19. 09.08.2010. If the requites for notices as directed by order

dated 23.03.2010 is not complied within next one week,

the substitution application as well as limitation

application shall stand rejected as against the

concerned respondent.

Sanjeev/-                                         (Mungeshwar Sahoo, J.)
 

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