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Allahabad High Court
Vinod And Others vs State Of U.P. & Another on 4 August, 2010
Court No. - 49

Case :- APPLICATION U/S 482 No. - 24964 of 2010

Petitioner :- Vinod And Others
Respondent :- State Of U.P. & Another
Petitioner Counsel :- Manoj Kumar Srivastava
Respondent Counsel :- Govt.Advocate

Hon'ble Bala Krishna Narayana,J.

Heard learned counsel for the applicants and learned A.G.A. for the State

It is submitted by learned counsel for the applicants that the present matter
relates to a matrimonial dispute between husband and wife and the said matter
can be well considered by Mediation Centre of this Court.
It is directed that applicant no. 1 shall deposit a sum of Rs. 5000 /- within
three weeks from today with the Mediation Centre of which 75% shall be paid
to Sheetal the daughter of opposite party no.2 for appearance before the
Mediation Centre.

The matter is remitted to the Mediation Centre with the direction that same
may be decided after giving notices to both the parties.
It is directed that Mediation Centre shall decide the matter expeditiously
preferably within a period of three months. List thereafter.
Till the next date of listing, no coercive action shall be taken against the
applicant in Case No. 11 of 2010 in Case Crime No. 781 of 2009, under
Sections 498-A, 323, 506 I.P.C. and 3/4 D.P.Act, Police Station Bhamaura
District Bareilly pending in the Court of learned Judicial Magistrate Ist
Bareilly.

After depositing the amount, aforesaid, notice shall be issued to the parties
and in the case the aforesaid amount is not deposited within the aforesaid
period, the interim protection granted above shall automatically be vacated.
Order Date :- 4.8.2010
YK


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