The State Of Bihar & Anr vs Navin Chandra Jha on 28 July, 2011

Patna High Court – Orders
The State Of Bihar & Anr vs Navin Chandra Jha on 28 July, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                  FA No.576 of 1995

                                         The State Of Bihar & Anr
                                                     Versus
                                             Navin Chandra Jha
                                                  -----------

23. 28.07.2011 Perused the office note dated 25.07.2011.

It appears that for non-compliance of the order

dated 23.03.2010, the substitution petition at flag ‘A’ stood

rejected. On 23.02.2011, an order has already been

passed that the appeal has abated as against the heirs of

the deceased sole respondent. Since the appeal has

abated as against the heirs of the sole deceased

respondent, the appeal has become now incompetent as

there is nobody to defend the appeal.

In such view of the matter, this First Appeal is

dismissed as abated.

Saurabh                                                  ( Mungeshwar Sahoo, J.)
 

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